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Citedby 54 docs - [View All]
Sh. Padam Dev And Anr. vs State Of Himachal Pradesh And Ors. on 7 January, 1988
Harishkumar vs The State Of Maharashtra on 27 July, 2009
Happu vs Emperor on 29 August, 1933
(O&M;) State Of Punjab Etc vs Balwinder Singh on 13 January, 2016
Hamid Ali And Anr. vs The State on 26 March, 1960

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Central Government Act
Section 510 in The Indian Penal Code
510. Misconduct in public by a drunken person.—Whoever, in a state of intoxication, appears in any public place, or in any place which it is a trespass in him to enter, and there conducts himself in such a manner as to cause annoyance to any person, shall be punished with simple imprisonment for a term which may extend to twenty-four hours, or with fine which may extend to ten rupees, or with both.