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Shanabhai Balubhai Nayak vs State Of Gujarat on 16 August, 2004
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Padmanabhan Gangadharan vs State Of Kerala on 26 September, 1987
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Central Government Act
Section 301 in The Indian Penal Code
301. Culpable homicide by causing death of person other than person whose death was intended.—If a person, by doing anything which he intends or knows to be likely to cause death, commits culpable homicide by causing the death of any person, whose death he neither intends nor knows himself to be likely to cause, the culpable homicide committed by the offender is of the description of which it would have been if he had caused the death of the person whose death he intended or knew himself to be likely to cause.