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State vs Sarvjeet Jaswal And Others. -:: ... on 22 November, 2013
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Anisa Begum vs Masoom Ali And Ors. on 8 November, 1985

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Central Government Act
Section 451 in The Indian Penal Code
451. House-trespass in order to commit offence punishable with imprisonment.—Whoever commits house-trespass in order to the committing of any offence punishable with imprisonment, shall be punished with imprisonment of either description for a term which may extend to two years, and shall also be liable to fine; and if the offence intended to be committed is theft, the term of the imprisonment may be extended to seven years.