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Reetha Reghunathan vs State Of Kerala To Be Rep.By on 24 August, 2009
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Central Government Act
Section 447 in The Indian Penal Code
447. Punishment for criminal trespass.—Whoever commits criminal trespass shall be punished with imprisonment of either descrip­tion for a term which may extend to three months, with fine or which may extend to five hundred rupees, or with both.