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Citedby 66 docs - [View All]
Satya Kinkar Roy vs Nikhil Chandra Jyotishopadhaya on 19 March, 1951
Ajay Mukherji vs The State And Ors. on 27 April, 1971
In Re: Lloyds Bank Limited vs Unknown on 10 October, 1933
Raksha Jindal vs Central Bureau Of Investigation on 5 March, 2015
Hari Charan vs The State on 29 November, 1951

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Central Government Act
Section 94 in The Indian Penal Code
94. Act to which a person is compelled by threats.—Except mur­der, and offences against the State punishable with death, noth­ing is an offence which is done by a person who is compelled to do it by threats, which, at the time of doing it, reasonably cause the apprehension that instant death to that person will otherwise be the consequence: Provided the person doing the act did not of his own accord, or from a reasonable apprehension of harm to himself short of instant death, place himself in the situation by which he became subject to such constraint. Explanation 1.—A person who, of his own accord, or by reason of a threat of being beaten, joins a gang of dacoits, knowing their character, is not entitled to the benefit of this exception, on the ground of his having been compelled by his associates to do anything that is an offence by law. Explanation 2.—A person seized by a gang of dacoits, and forced, by threat of instant death, to do a thing which is an offence by law; for example, a smith compelled to take his tools and to force the door of a house for the dacoits to enter and plunder it, is entitled to the benefit of this exception.