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[Section 103] [Complete Act]
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Central Government Act
Section 103(Karnataka) in The Indian Penal Code
(Karnataka) —(1) In section 103, in clause Thirdly,—
(i) after the words “mischief by fire”, insert the words “or any explo­sive substance”;
(ii) after the words “as a human dwelling, or” insert the words “as a place of worship, or”.
(2) After clause Fourthly, insert the following clause, namely:— “Fifthly.—Mischief by fire or any explosive substance committed on any property used or intended to be used for the purpose of Government or any local authority, statutory body or company owned or controlled by Government or railway or any vehicle used or adapted to be used for the carriage of passengers for hire or reward.” [Vide Karnataka Act 8 of 1972, sec. 2 (w.e.f. 7-10-1972)].