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"The Schedule

[See Section 3(2) (va)]

Section under the Indian Penal Code Name of offence and punishment

120A

Definition of criminal conspiracy.

120B

Punishment of criminal conspiracy.

141

Unlawful assembly

142

Being member of unlawful assembly.

143

Punishment for unlawful assembly.

144

Joining unlawful assembly armed with deadly weapon.

145

Joining or continuing in unlawful assembly, knowing it has been commanded to disperse.

146

Rioting.

147

Punishment for rioting.

148

Rioting, armed with deadly weapon.

217

Public servant disobeying direction of law with intent to save person from punishment or property from forfeiture.

319

Hurt.

320

Grievous hurt.

323

Punishment for voluntarily causing hurt.

324

Voluntarily causing hurt by dangerous weapons or means.

325

Punishment for voluntarily causing grievous hurt.

326B

Voluntarily throwing or attempting to throw acid.

332

Voluntarily causing hurt to deter public servant from his duty.

341

Punishment for wrongful restraint.

354

Assault or criminal force to woman with intent to outrage her modesty.

354A

Sexual harassment and punishment for sexual harassment.

354B

Assault or use of criminal force to woman with intent to disrobe.

354C

Voyeurism.

354D

Stalking.

359

Kidnapping.

363

Punishment for kidnapping.

365

Kidnapping or abducting with intent secretly and wrongfully to confine person.

376B

Sexual intercourse by husband upon his wife during separation.

376C

Sexual intercourse by a person in authority.

447

Punishment for criminal trespass.

506

Punishment for criminal intimidation.

509

Word, gesture or act intended to insult the modesty of a woman.".


Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Amendment Act, 2015 Back




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