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Citedby 190 docs - [View All]
Nand Kishore Singh And Etc. vs State Of Bihar And Anr. on 4 September, 1984
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Amar Singh vs State on 9 March, 1965
Virendra Bandhu vs State Of Rajasthan on 2 November, 1979

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Central Government Act
Section 95 in The Indian Penal Code
95. Act causing slight harm.—Nothing is an offence by reason that it causes, or that it is intended to cause, or that it is known to be likely to cause, any harm, if that harm is so slight that no person of ordinary sense and temper would complain of such harm.