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Criminal Law (Amendment) Act, 2013


Chapter II

Amendment in of section 100.

2. In the Indian Penal Code (hereafter in this Chapter referred to as the Penal Code),

Section 100, after clause Sixthly, the following clause shall be inserted, namely:

"Seventh/y,- An act of throwing or administering acid or an attempt to throw or administer acid which may reasonably cause the apprehension that grievous hurt will otherwise be the consequence of such act,"



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