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Sheonandan Paswan vs State Of Bihar & Others on 16 December, 1982
Mohd. Rizwan Mohd. Isaq @ ... vs The State Of Maharashtra (At The ... on 24 October, 2005
State Of Maharashtra vs Poonamdas Bisandas Bairagi And ... on 30 November, 2006
Rama Singh And Anr. vs State Of Bihar on 17 February, 1978
Rama Singh And Ors. vs State Of Bihar on 17 February, 1978

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Central Government Act
Section 321 in The Indian Penal Code
321. Voluntarily causing hurt.—Whoever does any act with the intention of thereby causing hurt to any person, or with the knowledge that he is likely thereby to cause hurt to any person, and does thereby cause hurt to any person, is said “voluntarily to cause hurt”.