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Central Government Act
Section 277 in The Indian Penal Code
277. Fouling water of public spring or reservoir.—Whoever volun­tarily corrupts or fouls the water of any public spring or reser­voir, so as to render it less fit for the purpose for which it is ordinarily used, shall be punished with imprisonment of either description for a term which may extend to three months, or with fine which may extend to five hundred rupees, or with both.