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Citedby 344 docs - [View All]
Sri Kempanna And Ors. vs State Of Karnataka on 20 December, 1996
State Of Madhya Pradesh And Anr. vs Jangvali Singh And Ors. on 16 May, 2003
M.V. Krishna Murthy vs S.V. Hadimani And Others on 26 May, 1998
Avtar Singh vs State Of Madhya Pradesh (Now Cg) on 16 December, 2009
Manik Chand Chowdhury And Ors. vs The State on 28 November, 1957

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Central Government Act
Section 157 in The Indian Penal Code
157. Harbouring persons hired for an unlawful assembly.—Whoever harbours, receives or assembles, in any house or premises in his occupation or charge, or under his control any persons, knowing that such persons have been hired, engaged or employed, or are about to be hired, engaged or employed, to join or become members of an unlawful assembly, shall be punished with imprisonment of either description for a term which may extend to six months, or with fine, or with both.