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Ex. Sep. Krishnachari Son Of ... vs State Of Gujarat on 7 November, 2001

[Section 71] [Complete Act]
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Central Government Act
Section 71(b) in The Indian Penal Code
(b) But if, while A is beating Z, Y interferes, and A intention­ally strikes Y, here, as the blow given to Y is no part of the act whereby A voluntarily causes hurt to Z, A is liable to one punishment for voluntarily causing hurt to Z, and to another for the blow given to Y.