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Citedby 85 docs - [View All]
Nayan Ullah And Ors. vs Emperor on 17 July, 1924
Ram Lochan Sarcar vs Queen-Empress on 12 December, 1901
Vinit Alias Baba And Others Etc. vs State Of Maharashtra And Etc. Etc. on 3 March, 1993
Mr. H. Grant vs Emperor on 16 May, 1921
Raghuraj Singh And Ors. vs State Of Nct Of Delhi And Anr. on 5 February, 2008

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Central Government Act
Section 150 in The Indian Penal Code
150. Hiring, or conniving at hiring, of persons to join unlawful assembly.—Whoever hires or engages or employs, or promotes, or connives at the hiring, engagement or employment of any person to join or become a member of any unlawful assembly, shall be punishable as a member of such unlawful assembly, and for any offence which may be committed by any such person as a member of such unlawful assembly in pursuance of such hiring, engagement or employment, in the same manner as if he had been a member of such unlawful assembly, or himself had committed such offence.