Section 122.   [ View Judgements ]

Collecting arms, etc., with intention of waging war against the Government of India


Section 122. Collecting arms, etc., with intention of waging war against the Government of India

Whoever collects men, arms or ammunition or otherwise prepares to wage war with the intention of either waging or being prepared to wage war against the 1[Government of India], shall be punished with 2[imprisonment for life] or imprisonment of either description for a term not exceeding ten years,[and shall also be liable to fine].

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.e.f. 1-1-1956).

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

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