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U.Nalini Madhavan vs The State Of Kerala on 16 September, 2010
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Central Government Act
Section 427 in The Indian Penal Code
427. Mischief causing damage to the amount of fifty rupees.—Whoever commits mischief and thereby causes loss or damage to the amount of fifty rupees or upwards, shall be punished with impris­onment of either description for a term which may extend to two years, or with fine, or with both.