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Citedby 1320 docs - [View All]
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Central Government Act
Section 356 in The Indian Penal Code
356. Assault or criminal force in attempt to commit theft of property carried by a person.—Whoever assaults or uses criminal force to any person, in attempting to commit theft on any proper­ty which that person is then wearing or carrying, shall be pun­ished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.