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Citedby 139 docs - [View All]
Hargayan vs Emperor on 27 October, 1922
Emperor vs Hargayan on 27 October, 1922
The State Of Rajasthan vs Khimla And Anr. on 26 September, 1966
Queen-Empress vs Chittar And Anr. on 25 April, 1898
K.K.Viswanathan Master vs State Of Kerala on 30 November, 2016

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Central Government Act
Section 215 in The Indian Penal Code
215. Taking gift to help to recover stolen property, etc.—Whoev­er takes or agrees or consents to take any gratification under pretence or on account of helping any person to recover any movable property of which he shall have been deprived by any offence punishable under this Code, shall, unless he uses all means in his power to cause the offender to be apprehended and convicted of the offence, be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.