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Citedby 10 docs - [View All]
Ghisulal vs State Of Madhya Pradesh on 29 April, 1975
In Re: Nattayyan vs Unknown on 9 April, 1970
Rajendra Singh vs The Municipal Board on 5 January, 1990
Kanta Devi vs State Of Himachal Pradesh on 13 July, 2015
Arjan Singh vs The State on 12 February, 1965

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Central Government Act
Section 310 in The Indian Penal Code
310. Thug.—Whoever, at any time after the passing of this Act, shall have been habitually associated with any other or others for the purpose of committing robbery or child-stealing by means of or accompanied with murder, is a thug.