Main Search Premium Members Advanced Search Disclaimer
Citedby 35 docs - [View All]
Vijay Hariba Kadam vs Medha Police Station on 9 April, 2010
Victor Samuel vs State Of Kerala on 20 October, 2009
Revision vs By Adv. Sri.C.K.Sajeev on 20 February, 2002
Sanjay Kumar Shandilya & Ors vs State Of Bihar & Anr on 17 July, 2017
Antony vs State Of Kerala on 31 January, 2007

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 280 in The Indian Penal Code
280. Rash navigation of vessel.—Whoever navigates any vessel in a manner so rash or negligent as to endanger human life, or to be likely to cause hurt or injury to any other person, shall be punished with imprisonment of either description for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.