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Citedby 299 docs - [View All]
Jagdish vs The State And Ors. on 9 March, 1961
Ramakant Rai vs Madan Rai And Ors. on 25 September, 2003
Ramakant Rai vs Madan Rai And Ors on 26 September, 2003
(Ad-Hoc) Fast Track Court - I vs Sojan Varghese on 11 March, 2011
Joga Singh vs State Of Punjab And Ors on 11 November, 2014

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Central Government Act
Section 440 in The Indian Penal Code
440. Mischief committed after preparation made for causing death or hurt.—Whoever commits mischief, having made preparation for causing to any person death, or hurt, or wrongful restraint, or fear of death, or of hurt, or of wrongful restraint, shall be punished with imprisonment of either description for a term which may extend to five years, and shall also be liable to fine.