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Citedby 280 docs - [View All]
N. Somi Reddy And Anr. vs State Of A.P. And Ors. on 28 March, 2005
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Lakshmanan Sundaram vs State Of Kerala on 2 February, 1989
M S Ramu @ Nagaraja S/O Sheshaiah vs State Of Karnataka on 18 September, 2012

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Central Government Act
Section 391 in The Indian Penal Code
391. Dacoity.—When five or more persons conjointly commit or attempt to commit a robbery, or where the whole number of persons conjointly committing or attempting to commit a robbery, and persons present and aiding such commission or attempt, amount to five or more, every person so committing, attempting or aiding, is said to commit “dacoity”.