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Deepak Ganpatrao Salunke vs Governor Of Maharashtra & Others on 18 July, 1998

[Section 171B(1)] [Section 171B] [Complete Act]
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Central Government Act
Section 171B(1)(i) in The Indian Penal Code
(i) gives a gratification to any person with the object of inducĀ­ing him or any other person to exercise any electoral right or of rewarding any person for having exercised any such right; or