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Crime No. 509/2016 Of Ernakulam ... vs Paul on 14 June, 2016
Crime No. 509/2016 Of Ernakulam ... vs Paul on 14 June, 2016
Karaniya vs State Of Rajasthan And Vice Versa on 8 September, 1987
Himmata And Ors. vs State Of Rajasthan on 15 September, 1987
Debendra Bhoi vs Meghu Bhoi And Anr. on 27 January, 1986

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Central Government Act
Section 97 in The Indian Penal Code
97. Right of private defence of the body and of property.—Every person has a right, subject to the restrictions contained in section 99, to defend—
(First) — His own body, and the body of any other person, against any offence affecting the human body;
(Secondly) —The property, whether movable or immovable, of himself or of any other person, against any act which is an offence falling under the definition of theft, robbery, mischief or criminal trespass, or which is an attempt to commit theft, rob­bery, mischief or criminal trespass.