Main Search Premium Members Advanced Search Disclaimer
[Section 39(1)] [Section 39] [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 39(1)(vi) in The Code Of Criminal Procedure, 1973
(vi) section 382 (that is to say, offence of theft after preparation made for causing death, hurt or restraint in order to the committing of the theft);