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Citedby 127 docs - [View All]
State Of Himachal Pradesh vs Gautam Dass on 26 December, 1973
In Re: Bogi Reddi Ankamma And Ors. vs Unknown on 2 September, 1932
State Of Gujarat vs Patel Manu Ranchhod And Ors. on 11 July, 1973
L. Muniswamy And Ors. vs State Of Karnataka on 30 September, 1975
Emperor vs Bhagwandas Tulsidas on 9 August, 1945

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Central Government Act
Section 226 in The Indian Penal Code
226. Unlawful return from transportation.—[Rep. by the Code of Criminal Procedure (Amendment) Act, 1955 (26 of 1955), sec. 117 and Sch. (w.e.f. 1-1-1956).]