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[Section 300(Fourthly)] [Section 300] [Complete Act]
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Central Government Act
Section 300(Fourthly)(c) in The Indian Penal Code
(c) A intentionally gives Z a sword-cut or club-wound sufficient to cause the death of a man in the ordinary course of nature. Z dies in consequence. Here, A is guilty of murder, although he may not have intended to cause Z’s death.