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Report No. 156

43. Insertion of new section 123A: To assist an enemy etc.-

Do you agree with the recommendation of the Law Commission in its 42nd report on Indian Penal Code and clause 47 of the Indian Penal Code (Amendment) Bill, 1978 that after section 123 of the Penal Code the following section be inserted namely?-

"123A. Whoever assists in any manner an enemy at war with India, or the armed forces of any country against whom the armed forces of India are engaged in hostilities, whether or not a state of war exists between that country and India, shall be punished with rigorous imprisonment for a term which may extend to ten years, and shall also be liable to fine."



The Indian Penal Code Back




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