Main Search Premium Members Advanced Search Disclaimer
Citedby 2524 docs - [View All]
Vaman Narain Ghiya vs State on 15 January, 2014
Bane Singh @ Pahalwan vs State on 15 January, 2014
Kotta Gopinarayan Choudhary vs State Of Orissa on 28 March, 2003
State Of Rajasthan vs Waman Narayan Gheeya And Ors. on 9 April, 2007
In Re: Paluvadi Venkataramayya vs Unknown on 19 September, 1939

[Complete Act]
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 413 in The Indian Penal Code
413. Habitually dealing in stolen property.—Whoever habitually receives or deals in property which he knows or has reason to believe to be stolen property, shall be punished with 1[imprison­ment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.