Main Search Premium Members Advanced Search Disclaimer
Citedby 53 docs - [View All]
Revision vs Rasheed on 14 December, 2005
Amrutbhai Shambhubhai Patel vs Sumanbhai Kantibhai Patel & Ors on 2 February, 2017
Satyapal vs Sanjay on 18 February, 2010
Amar Nath Pandey vs State Of U.P. And 4 Others on 11 July, 2014
Ram Naresh Prasad vs State Of Jharkhand & Ors on 12 February, 2009

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 158 in The Indian Penal Code
158. Being hired to take part in an unlawful assembly or riot.—Whoever is engaged, or hired, or offers or attempts to be hired or engaged, to do or assist in doing any of the acts specified in section 141, shall be punished with imprisonment of either de­scription for a term which may extend to six months, or with fine, or with both, or to go armed.—and whoever, being so engaged or hired as aforesaid, goes armed, or engages or offers to go armed, with any deadly weapon or with anything which used as a weapon of offence is likely to cause death, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.