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Central Government Act
Section 334 in The Indian Penal Code
334. Voluntarily causing hurt on provocation.—Whoever voluntari­ly causes hurt on grave and sudden provocation, if he neither intends nor knows himself to be likely to cause hurt to any person other than the person who gave the provocation, shall be punished with imprisonment of either description for a term which may extend to one month, or with fine which may extend to five hundred rupees, or with both.