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Indian Penal Code, 1860


9[4. Extension of Code to extra-territorial offences

The provisions of this Code apply also to any offence committed by-

10[(1) any citizen of India in any place without and beyond India;

(2) any person on any ship or aircraft registered in India wherever it may be.]

Explanation- In this section the word "offence" includes every act committed outside 2[India] which, if committed in 2[India], would be punishable under this Code.

11[Illustration]

12[***] A, 13[who is 14[a citizen of India]] , commits a murder in Uganda. He can be tried and convicted of murder in any place in 2[India] in which he may be found.

15[***]



Indian Penal Code, 1860 Back




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