Main Search Premium Members Advanced Search Disclaimer
Citedby 72 docs - [View All]
Phul Kumari vs State And Anr. on 31 January, 1957
State Of Madhya Pradesh & Anr vs Bachha Lal & Anr on 21 June, 2007
Revision vs Rasheed on 14 December, 2005
Tehmi Jimmy Cooper, Pune vs Assessee on 6 August, 2012
Akash Kashyap @ Puniyan vs Lt.Governor Of Delhi & Anr. on 15 July, 2015

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 48 in The Indian Penal Code
48. “Vessel”.—The word “vessel” denotes anything made for the conveyance by water of human beings or of property.