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[Section 98] [Complete Act]
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Central Government Act
Section 98(b) in The Indian Penal Code
(b) A enters by night a house which he is legally entitled to enter Z, in good faith, taking A for a house-breaker, attacks A. Here Z, by attacking A under this misconception, commits no offence. But A has the same right of private defence against Z, which he would have if Z were not acting under that misconcep­tion.