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Report No. 258

5. Abetment. -

Whoever abets the commission of an offence under section 3 or section 4 of this Act shall be punishable with imprisonment for a term which shall not be less than three years but which may extend to seven years and shall also be liable to fine.



Prevention of Bribery of Foreign Public Officials and Officials of Public International Organisations - A Study and Proposed Amendments Back




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