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[Section 103] [Complete Act]
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Central Government Act
Section 103(Fourthly) in The Indian Penal Code
(Fourthly) —Theft, mischief, or house-trespass, under such circum­stances as may reasonably cause apprehension that death or griev­ous hurt will be the consequence, if such right of private de­fence is not exercised. STATE AMENDMENTS