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B. Shankar And Ors. vs State Of A.P., Rep. By Its Public ... on 3 February, 2003
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Central Government Act
Section 395 in The Indian Penal Code
395. Punishment for dacoity.—Whoever commits dacoity shall be punished with 1[imprisonment for life], or with rigorous impris­onment for a term which may extend to ten years, and shall also be liable to fine.