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[Section 37] [Complete Act]
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Central Government Act
Section 37(b) in The Indian Penal Code
(b) A and B are joint jailors, and as such have the charge of Z, a prisoner, alternatively for six hours at a time. A and B, intend­ing to cause Z’s death, knowingly co-operate in causing that effect by illegally omitting, each during the time of his attend­ance, to furnish Z with food supplied to them for that purpose, Z dies of hunger. Both A and B are guilty of the murder of Z.