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Queen -Empress vs Tiruchittambala Pathan on 29 October, 1896
Emperor vs Sakharam Rawaji Pawar on 12 February, 1935
S.M. Fazlul Haq And Anr. vs State on 6 March, 1963
Raj Nath Gupta And Others vs State And Another on 6 September, 1999
Crime No.26/2012 Of ... vs Unknown

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Central Government Act
Section 183 in The Indian Penal Code
183. Resistance to the taking of property by the lawful authority of a public servant.—Whoever offers any resistance to the taking of any property by the lawful authority of any public servant, knowing or having reason to believe that he is such public serv­ant, shall be punished with imprisonment of either description for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.