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[Section 141] [Complete Act]
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Central Government Act
Section 141(Fourth) in The Indian Penal Code
(Fourth) — By means of criminal force, or show of criminal force, to any person, to take or obtain possession of any property, or to deprive any person of the enjoyment of a right of way, or of the use of water or other incorporeal right of which he is in possession or enjoyment, or to enforce any right or supposed right; or