Main Search Premium Members Advanced Search Disclaimer
Citedby 521 docs - [View All]
State Of Maharashtra vs Sindhi Alias Raman, S/O Dalwai ... on 4 August, 1987
Digendra Nath Roy vs The State on 28 November, 1967
Date Of Decision: 11.1.2013 vs State Of Haryana on 11 January, 2013
S T A T E vs Ananta Murmu on 22 June, 2016
Krishna Dev Shukla (At: 02:00 ... vs State Of U.P. on 14 March, 2013

[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 84 in The Indian Penal Code
84. Act of a person of unsound mind.—Nothing is an offence which is done by a person who, at the time of doing it, by reason of unsoundness of mind, is incapable of knowing the nature of the act, or that he is doing what is either wrong or contrary to law.