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Shri Dalbir Singh vs State (Nct Of Delhi) & Others on 16 July, 2001
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Central Government Act
Section 146 in The Indian Penal Code
146. Rioting.—Whenever force or violence is used by an unlawful assembly, or by any member thereof, in prosecution of the common object of such assembly, every member of such assembly is guilty of the offence of rioting.