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Citedby 308 docs - [View All]
State vs . Vijay Adlakha & Anr. on 17 December, 2015
Bhola Nath vs The State on 28 January, 1976
3.Title :State vs . Amar Nath on 5 September, 2011
State vs . Kishan Lal on 13 December, 2011

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Central Government Act
Section 288 in The Indian Penal Code
288. Negligent conduct with respect to pulling down or repairing buildings.—Whoever, in pulling down or repairing any building, knowingly or negligently omits to take such order with that building as is sufficient to guard against any probable danger to human life from the fall of that building, or of any part there­of, shall be punished with imprisonment of either description for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.