Section 135.   [ View Judgements ]

Abetment of desertion of soldier, sailor or airman


Section 135. Abetment of desertion of soldier, sailor or airman

Whoever abets the desertion of any officer, soldier, 1[sailor or airman], in the Army, 2[Navy or Air Force] of the 3[Government of India], shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.

1. Subs. by Act 10 of 1927, sec.2 and Sch.I, for "or Sailor".

2. Subs. by Act 10 of 1927, sec.2 and Sch.I, for "or Navy".

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

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