for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 45   [ View Judgements ]

ABETMENT OF OFFENCES PUNISHABLE WITH IMPRISONMENT AND NOT COMMITTED


Any person subject to this Act who abets the commission of any of the offences specified in sections 14-to41-(both inclusive) and punishable with imprisonment shall, on conviction by a Security Force Court, if that offence be not committed in consequence, of the abetment, and no express provision is made by this Act for the punishment of such abetment, be liable to suffer imprisonment for a term which may extend to one-half of the longest term provided for that offence or such less punishment as is in this Act mentioned.

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