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Citedby 4 docs
Nana Keshav Legad vs State Of Maharashtra on 3 July, 2013
Smt. Jaya Daniel Lobo vs A.S. Samra And Others on 24 February, 1994
Prabhakar Menka Shetty vs V.S. Ramamurthy, Commissioner Of ... on 18 November, 1992
Smt. Vandana Vikas Waghmare And ... vs State Of Maharashtra And Ors. on 22 June, 1998
Munna Sahani vs The State Of Bihar on 18 March, 2017

[Section 37] [Complete Act]
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Central Government Act
Section 37(a) in The Indian Penal Code
(a) A and B agree to murder Z by severally and at different times giving him small doses of poison. A and B administer the poison according to the agreement with intent to murder Z. Z dies from the effects of the several doses of poison so administered to him. Here A and B intentionally co-operate in the commission of murder and as each of them does an act by which the death is caused, they are both guilty of the offence though their acts are separate.