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[Section 300(Thirdly)] [Section 300] [Complete Act]
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Central Government Act
Section 300(Thirdly)(c) in The Indian Penal Code
(c) A is lawfully arrested by Z, a bailiff. A is excited to sudden and violent passion by the arrest, and kills Z. This is murder, in as much as the provocation was given by a thing done by a public servant in the exercise of his powers.