INDIAN PENAL CODE  1860

[ ACT NO XLV OF 1860 ]


CHAPTER
      CONTENTS


I
INTRODUCTION.
II
GENERAL EXPLANATIONS.
III
OF PUNISHMENTS.
IV
GENERAL EXCEPTIONS.
V
OF ABETMENT.
V-A
CRIMINAL CONSPIRACY.
VI
OF OFFENCES AGAINST THE STATE.
VII
OF  OFFENCES RELATING TO THE ARMY, NAVY AND AIR FORCE.
VIII
OF OFFENCES AGAINST THE PUBLIC TRANQUILLITY.
IX
OF OFFENCES BY OR RELATING TO PUBLIC SERVANTS.
IX-A
OF OFFENCES RELATINGTO ELECTIONS.
X
OF CONTEMPTS OF THE LAWFUL AUTHORITY OF PUBLIC SERVANTS.
XI
OF FALSE EVIDENCE AND OFFENCES AGAINST PUBLIC JUSTICE.
XII
OF OFFENCES RELATING TO COIN AND GOVERNMEN. T STAMPS.
XIII
OF OFFENCE REATING TO WEIGHTS AND MEASURES.
XIV
OF OFFENCES AFFECTING THE PUBLIC HEALTH,  SAFETY, CONVENIENC
DECENCY ANDMORALS.
XV
OF OFFENCES RELATING TO RELIGION.
XVI
OF OFFENCES AFFECTING THE HUMAN BODY
XVII
OF OFFENCES AGAINST PROPERTY
XVIII
OF OFFENCES RELATING TO DOCUMENTS ANDTO TRADE OR PROPERTY MARKS.
XIX
OF THE CRIMINAL BREACH OF CONTRACTS OF SERVICE.
XX
OF OFFENCES RELATING TO MARRIAGE.
XXI
OF DEFAMATION.
XXII
OF CRIMINAL INTIMIDATION, INSULT AND ANNOYANCE
XXIII
OF ATTEMPTS TO COMMIT OFFENCES.