Main Search Premium Members Advanced Search Disclaimer
Citedby 66 docs - [View All]
Khetri Bewa vs State on 8 March, 1951
Judge vs Unknown on 7 August, 2010
Munney Khan vs State Of Madhya Pradesh on 28 August, 1970
Against The Order In Ta 2737/2012 ... vs By Adv. Sri.Babu Cherukara on 17 August, 2015
Sudhir Kumar Dutt vs The King on 23 April, 1948

[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 101 in The Indian Penal Code
101. When such right extends to causing any harm other than death.—If the offence be not of any of the descriptions enu­merated in the last preceding section, the right of private defence of the body does not extend to the voluntary causing of death to the assailant, but does extend, under the restric­tions mentioned in section 99, to the voluntary causing to the assailant of any harm other than death.