Main Search Premium Members Advanced Search Disclaimer
Citedby 17695 docs - [View All]
State vs Arjun Rana And Others -:: Page 29 Of ... on 27 February, 2017
Bimal Kumar Kundu And Sudip Ghosh vs State Of West Bengal on 22 September, 2004
Nanalal Harishanker vs State Of Gujarat on 3 August, 1967
State vs . Mahavir on 20 April, 2012
State vs . Banarsi Dass on 25 September, 2013

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 279 in The Indian Penal Code
279. Rash driving or riding on a public way.—Whoever drives any vehicle, or rides, on any public way in a manner so rash or negligent as to endanger human life, or to be likely to cause hurt or injury to any other person, 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.