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Rani Narah vs State Of Assam on 22 February, 2008
State vs . Naveen @ Sonu on 23 June, 2007
Sunil Chandra Roy And Anr. vs The State on 27 April, 1953
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State vs . Anil & Anr. on 16 January, 2010

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Central Government Act
Section 410 in The Indian Penal Code
410. Stolen property.—Property, the possession whereof has been transferred by theft, or by extortion, or by robbery, and proper­ty which has been criminally misappropriated or in respect of which 1[***] criminal breach of trust has been committed, is designated as “stolen property”, 2[whether the transfer has been made, or the misappropriation or breach of trust has been commit­ted, within or without 3[India]]. But, if such property subse­quently comes into the possession of a person legally entitled to the possession thereof, it then ceases to be stolen property.