AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Prevention of Insults to National Honor Act, 1971


3. Prevention of singing of Indian National Anthem, etc.-

Whoever intentionally prevents the singing of the Indian National Anthem or causes disturbance to any assembly engaged in such singing shall be punished with imprisonment for a term which may extend to three years, or with fine, or with both.



Prevention of Insults to National Honor Act, 1971 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys