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Bhaiyalal And Ors. vs State Of Madhya Pradesh on 10 December, 1991

[Section 378] [Complete Act]
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Central Government Act
Section 378(a) in The Indian Penal Code
(a) A cuts down a tree on Z’s ground, with the intention of dis­honestly taking the tree out of Z’s possession without Z’s con­sent. Here, as soon as A has severed the tree in order to such taking, he has committed theft.