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Central Government Act
Section 138 in The Indian Penal Code
138. Abetment of act of insubordination by soldier, sailor or airman.—Whoever abets what he knows to be an act of insubordina­tion by an officer, soldier, 1[sailor or airman], in the Army, 2[Navy or Air Force] of the 3[Government of India], shall, if such act of insubordination be committed in consequence of that abet­ment, be punished with imprisonment of either description for a term which may extend to six months, or with fine, or with both.