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[Section 350] [Complete Act]
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Central Government Act
Section 350(a) in The Indian Penal Code
(a) Z is sitting in a moored boat on a river. A unfastens the moorings, and thus intentionally causes the boat to drift down the stream. Here A intentionally causes motion to Z, and he does this by disposing substances in such a manner that the motion is produced without any other act on any person’s part. A has there­fore intentionally used force to Z; and if he has done so without Z’s consent, in order to the committing of any offence, or in­tending or knowing it to be likely that this use of force will cause injury, fear or annoyance to Z, A has used criminal force to Z.