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[Section 382] [Complete Act]
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Central Government Act
Section 382(b) in The Indian Penal Code
(b) A picks Z’s pocket, having posted several of his companions near him, in order that they may restrain Z, if Z should perceive what is passing and should resist, or should attempt to apprehend A. A has committed the offence defined in this section. CLASSIFICATION OF OFFENCE Punishment—Rigorous imprisonment for 10 years and fine—Cogniza­ble—Non-bailable—Triable by Magistrate of the first class—Non-compoundable.