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Citedby 48 docs - [View All]
Tika Ram And Ors. vs State on 6 May, 1959
State Of Haryana vs Naresh Alias Pappi on 2 February, 1996
Vijay Shankar Pathak And Others vs State Of U.P. on 14 February, 2014
Tika Ram And Ors. vs State on 6 May, 1959
Sandip Ganpatrao Bhadade vs The Additional Commissioner, ... on 17 October, 2016

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Central Government Act
Section 184 in The Indian Penal Code
184. Obstructing sale of property offered for sale by authority of public servant.—Whoever intentionally obstructs any sale of property offered for sale by the lawful authority of any public servant, as such, shall be punished with imprisonment of either description for a term which may extend to one month, or with fine which may extend to five hundred rupees, or with both.