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Citedby 156 docs - [View All]
K. M. Nanavati vs State Of Maharashtra on 24 November, 1961
Rishi Kesh Singh And Ors. vs The State on 18 October, 1968
Sindhu.S.V. vs The General Manager
Shri Vanthali Vibhagiya Nagarik ... vs State Of Gujarat And Anr. on 3 October, 1991
Orrisa vs Brahmanand Nanda, 1976, Crlj on 8 July, 2009

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Central Government Act
Section 80 in The Indian Penal Code
80. Accident in doing a lawful act.—Nothing is an offence which is done by accident or misfortune, and without any criminal intention or knowledge in the doing of a lawful act in a lawful manner by lawful means and with proper care and caution. Illustration A is at work with a hatchet; the head flies off and kills a man who is standing by. Here, if there was no want of proper caution on the part of A, his act is excusable and not an offence.