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State vs Chand Singh Mit Singh And Anr. on 19 March, 1970
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Central Government Act
Section 397 in The Indian Penal Code
397. Robbery, or dacoity, with attempt to cause death or grievous hurt.—If, at the time of committing robbery or dacoity, the offender uses any deadly weapon, or causes grievous hurt to any person, or attempts to cause death or grievous hurt to any per­son, the imprisonment with which such offender shall be punished shall not be less than seven years.