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[Section 445] [Complete Act]
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Central Government Act
Section 445(Thirdly) in The Indian Penal Code
(Thirdly) —If he enters or quits through any passage which he or any abettor of the house-trespass has opened, in order to the committing of the house-trespass by any means by which that passage was not intended by the occupier of the house to be opened.