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Citedby 225 docs - [View All]
S.D. Marathe vs Pandurang Narayan Joshi on 24 June, 1938
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In Re: K. S. Doraiswamy Iyer vs Unknown on 12 March, 1948
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Pintu Mandal Alias Dinesh Mandal ... vs The State Of Jharkhand on 6 April, 2016

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Central Government Act
Section 270 in The Indian Penal Code
270. Malignant act likely to spread infection of disease danger­ous to life.—Whoever malignantly does any act which is, and which he knows or has reason to believe to be, likely to spread the infection of any disease dangerous to life, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.