Main Search Premium Members Advanced Search Disclaimer
Citedby 403 docs - [View All]
Balwant Singh And Ors. vs State Of Rajasthan on 1 November, 1985
Keshav Choudhary And Ors. vs State Of Bihar on 21 January, 2000
Sharmistha Gon vs Habib Ahmed And Anr. on 16 December, 2005
Mina Barai And Ors. vs State Of West Bengal on 16 September, 2005
Rama Goswami vs Lakshmi Kanta Roy And Ors. on 9 July, 2004

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 311 in The Indian Penal Code
311. Punishment.—Whoever is a thug, shall be punished with 1[imprisonment for life], and shall also be liable to fine.