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Sukhvir Singh And Anr vs State Of Punjab on 16 May, 2017

[Section 320] [Complete Act]
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Central Government Act
Section 320(Eighthly) in The Indian Penal Code
(Eighthly) —Any hurt which endangers life or which causes the sufferer to be during the space of twenty days in severe bodily pain, or unable to follow his ordinary pursuits.