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Citedby 341 docs - [View All]
Bhanwarlal vs Mst. Parbati And Anr. on 9 February, 1967
Basant K.Bhargava & Ors. vs The State Of M.P on 3 January, 2013
State vs 1. Rinku @ Sonu on 15 December, 2007
Said Ahmad And Anr. vs King-Emperor on 19 April, 1927
Sirnam Kushwah vs The State Of Madhya Pradesh on 2 March, 2017

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Central Government Act
Section 459 in The Indian Penal Code
459. Grievous hurt caused whilst committing lurking house tres­pass or house-breaking.—Whoever, whilst committing lurking house-trespass or house-breaking, causes grievous hurt to any person or attempts to cause death or grievous hurt to any person, shall be punished with 1[imprisonment for life], or imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.