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Citedby 6 docs - [View All]
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[Section 120B] [Complete Act]
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Central Government Act
Section 120B(2) in The Indian Penal Code
(2) Whoever is a party to a criminal conspiracy other than a criminal conspiracy to commit an offence punishable as aforesaid shall be punished with imprisonment of either description for a term not exceeding six months, or with fine or with both.]