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Extradition Act, 1962


26. Abetment of extradition Offences.

A fugitive criminal who is accused or convicted of abetting 1*[,conspiring, attempting to commit, inciting or  participating as an accomplice in the commission  of] any extradition offence shall be deemed for the purposes of this Act to be accused or  convicted of  having committed  such offence  and shall be liable to be arrested and surrendered accordingly.



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