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State Of Maharashtra vs Tanaji Bajirao Bhosale And Ors. on 26 June, 1979
Shri Gopala Balu Kamble vs The State Of Maharashtra on 27 September, 2011
Sailendra Sundar Mitra vs The State And Anr. on 22 December, 1955
Shri Gopala Balu Kamble vs The State Of Maharashtra on 27 September, 2011
Sheojanam Prasad And Anr. vs Sumant Prasad Jain And Ors. on 10 April, 1969

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Central Government Act
Section 431 in The Indian Penal Code
431. Mischief by injury to public road, bridge, river or channel.—Whoever commits mischief by doing any act which renders or which he knows to be likely to render any public road, bridge, navigable river or navigable channel, natural or artificial, impassable or less safe for travelling or conveying property, shall be punished with imprisonment of either description for a term which may extend to five years, or with fine, or with both.