Main Search Premium Members Advanced Search Disclaimer
Citedby 87 docs - [View All]
M. Korga Shetty And Anr. vs The State Of Mysore on 10 March, 1971
4 Whether This Case Involves A ... vs State Of Gujarat & on 27 March, 2017
In Re: Gabriel vs Unknown on 26 September, 1975
The Brief Facts Of The Case Of The ... vs Unknown on 1 December, 2011
Kuldip Kumar And Others vs State Of Punjab on 21 May, 2012

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 159 in The Indian Penal Code
159. Affray.—When two or more persons, by fighting in a public place, disturb the public peace, they are said to “commit an affray”.