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Citedby 4 docs
State Of Andhra Pradesh vs Rayavarapu Punnayya & Another on 15 September, 1976
State Of Gujarat vs Maniben W/O Gandu Jadav on 3 April, 2001
Jagatsinh Valsinh Zala vs State Of on 1 August, 2013
Mathurbhai Gopalbhai Pagi vs State Of on 10 October, 2013

[Section 299] [Complete Act]
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Central Government Act
Section 299(b) in The Indian Penal Code
(b) A knows Z to be behind a bush. B does not know it A, intend­ing to cause, or knowing it to be likely to cause Z’s death, induces B to fire at the bush. B fires and kills Z. Here B may be guilty of no offence; but A has committed the offence of culpable homicide.