Section 121.   [ View Judgements ]

Waging, or attempting to wage war, or abetting waging of war, against the Government of India


Section 121. Waging, or attempting to wage war, or abetting waging of war, against the Government of India

Whoever wages war against the 1[Government of India], or attempts to wage such war, or abets the waging of such war, shall be punished with death, or 2 [imprisonment for life] 3[and shall also be liable to fine].

4[Illustration]

5[***] A joins an insurrection against the 6[Government of India]. A has committed the offence defined in this section.

7[* * *]

1. Subs. by the A.O. 1950, for "Queen".

2. Subs. by Act 26 of 1955, sec.117 and sch., for "Transportation for life" (w.ef.1-1-1956).

3. Substituted by the 
INDIAN PENAL CODE (AMENDMENT) ACT, 1921

4. Subs. by Act 36 of 1957, sec.3 and sch. II, for "Illustrations".

5. The brackets and letter "(a)" omitted by Act 36 of 1957, sec.3 and sch. II.

6. Subs. by the A.O. 1950, for "Queen".

7. Illustration (b) omitted by the A.O. 1950.

 


 

 

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon