Section 171E.   [ View Judgements ]

Punishment for bribery


Section 171E. Punishment for bribery

Whoever commits the offence of bribery shall be punished with imprisonment of either description for a term which may be extend to one year, or with fine, or with both:

Provided that bribery by treating shall be punished with fine only.

Explanation-"Treating" means that form of bribery where the gratification consists in food, drink, entertainment, or provision.

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