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Citedby 223 docs - [View All]
Vadavalli Narasimha Rao And Ors. vs V. Ayyanna Rao on 7 December, 1938
The State vs Mansha Singh Bhagwant Singh on 27 February, 1958
Byomkesh Bhattacharya And Ors. vs Lakshmi Narayan Datta on 27 September, 1977
Satyadeo Singh And Ors. vs The State Of Bihar on 26 November, 1971
Chidambaram Pillai And Ors. vs Muhammad Khan Sahib on 24 January, 1918

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Central Government Act
Section 430 in The Indian Penal Code
430. Mischief by injury to works of irrigation or by wrongfully diverting water.—Whoever commits mischief by doing any act which causes, or which he knows to be likely to cause, a diminution of the supply of water for agricultural purposes, or for food or drink for human beings or for animals which are property, or for cleanliness or for carrying on any manufacture, shall be punished with imprisonment of either description for a term which may extend to five years, or with fine, or with both.