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Citedby 150 docs - [View All]
Jhandu Khan And Ors. vs State Of Rajasthan on 21 November, 1985
Gokaldas Kalyanji And Anr. vs Mohanlal Manjibhai And Anr. on 21 August, 1961
Mohan Pandey vs State Of Bihar on 18 July, 2000
Shafiq vs The State on 6 January, 2009
Bhajan Suna And Ors. vs The State on 25 February, 1974

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Central Government Act
Section 455 in The Indian Penal Code
455. Lurking house-trespass or house-breaking after preparation for hurt, assault or wrongful restraint.—Whoever commits lurking house-trespass, or house-breaking, having made preparation for causing hurt to any person, or for assaulting any person, or for wrongfully restraining any person, or for putting any person in fear of hurt, or of assault, or of wrongful restraint, shall be punished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.