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Geographical Indications of Goods (Registration and Protection) Act, 1999


54. Punishment for abetment in India of acts done out of India.-

If any person, being within India, abets the commission, without India, of any act which, if committed in India, would, under this Act, be an offence, he may be tried for such abetment in an place in India in which he may be found, and be punished therefore with the punishment to which he would be liable if he had himself committed in that place the act which he abetted.



Geographical Indications of Goods (Registration and Protection) Act, 1999 Back




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