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Citedby 79 docs - [View All]
Dr. Harihar Nath Garg vs State Of M.P. on 7 April, 2003
Criminal Misc.Application No. 67 ... vs Mr Aj Desai on 28 March, 2012
A.K. Gopalan vs The District Magistrate And Anr. on 18 November, 1948
Kapildeo vs The State Of Bihar And Ors. on 2 December, 1964
Bhola Nath Bishan Dass vs The District Magistrate, ... on 23 September, 1958

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Central Government Act
Section 491 in The Indian Penal Code
491. Breach of contract to attend on and supply wants of helpless person.—Whoever, being bound by a lawful contract to attend on or to supply the wants of any person who, by reason of youth, or of unsoundness of mind, or of a disease or bodily weakness, is helpless or incapable of providing for his own safety or of supplying his own wants, voluntarily omits so to do, shall be punished with imprisonment of either description for a term which may extend to three months, or with fine which may extend to two hundred rupees, or with both.