Main Search Premium Members Advanced Search Disclaimer
Citedby 617 docs - [View All]
Yashinkhan Ahmedkhan And Ors. vs Hushanbhai Rajabbhai And Ors. on 11 August, 1977
Usmangani Jikari Mohd. Shaikh And ... vs State Of Maharashtra on 9 April, 2001
State Of Maharsthra vs Ahmed Shaikh Babajan & Ors on 24 October, 2008
Sheo Nandan Sahu vs State Of Bihar Etc. on 31 March, 1988
Sankarsan Boral vs The State on 27 July, 1956

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 456 in The Indian Penal Code
456. Punishment for lurking house-trespass or house-breaking by night.—Whoever commits lurking house-trespass by night, or house-breaking by night, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.