Main Search Premium Members Advanced Search Disclaimer
Citedby 745 docs - [View All]
A.P. Arya vs State Of Jharkhand And Anr. on 15 February, 2008
Bharatsinh vs State on 2 December, 2010
Shahbuddin vs State (Nct) Of Delhi on 25 May, 2017
State vs . (1) Asif on 29 October, 2014
Pawan Kumar Sharma vs State Of U.P. on 6 July, 1995

[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 429 in The Indian Penal Code
429. Mischief by killing or maiming cattle, etc., of any value or any animal of the value of fifty rupees.—Whoever commits mis­chief by killing, poisoning, maiming or rendering useless, any elephant, camel, horse, mule, buffalo, bull, cow or ox, whatever may be the value thereof, or any other animal of the value of fifty rupees or upwards, shall be punished with imprisonment of either description for a term which may extend to five years, or with fine, or with both.