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Yamunabai W/O. Trimbak Lolge And ... vs The State Of Maharashtra And Anr. on 14 October, 1993
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Central Government Act
Section 462 in The Indian Penal Code
462. Punishment for same offence when committed by person en­trusted with custody.—Whoever, being entrusted with any closed receptacle which contains or which he believes to contain proper­ty, without having authority to open the same, dishonestly, or with intent to commit mischief, breaks open or unfastens that receptacle, shall be punished with imprisonment of either de­scription for a term which may extend to three years, or with fine, or with both.