Section 108A.   [ View Judgements ]

Abetment in India of offences outside India


Section 108A. Abetment in India of offences outside India

1[108A. Abetment in India of offences outside India.

A person abets as offence within the meaning of this in Code who, in 2[India], abets the commission of any act without and beyond 2[India] which would constitute an offence if committed in 2[India].

Illustration

A, in 2[India], instigates B, a foreigner in Goa, to commit a murder in Goa. A is guilty of abetting murder.]


1. Inserted by the INDIAN PENAL CODE (AMENDMENT) ACT, 1898


2. The words "British India" have successively been subs. by the A.O. 1948, the A.O.1950 and Act 3 of 1951, sec. 3. and sch. to read as above.


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