Main Search Premium Members Advanced Search Disclaimer
Citedby 13763 docs - [View All]
Thursday vs By Adv. Sri.P.B.Asokan
Amarjit Singh vs State Of Nct Of Delhi on 3 November, 2009
Ganesan @ Selvam vs State on 2 August, 2012
State vs . 1. Kayam @ Kayyum S/O Ashik Ali, on 2 September, 2008

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 392 in The Indian Penal Code
392. Punishment for robbery.—Whoever commits robbery shall be punished with rigorous imprisonment for a term which may extend to ten years, and shall also be liable to fine; and, if the robbery be committed on the highway between sunset and sunrise, the imprisonment may be extended to fourteen years.