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Tapash Kumar Paul vs Soma Pal And Anr. on 5 May, 2006
Tapas Kumar Paul vs Soma Pal And Anr. on 5 May, 2006
Shrikant vs The State Of Maharashtra on 19 September, 2008
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Central Government Act
Section 127 in The Indian Penal Code
127. Receiving property taken by war on depredation mentioned in sections 125 and 126.—Whoever receives any property knowing the same to have been taken in the commission of any of the offences mentioned in sections 125 and 126, shall be punished with impris­onment of either description for a term which may extend to seven years, and shall also be liable to fine and to forfeiture of the property so received.