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Nandaben Rajendra vs Divisional Director & on 16 July, 2013
Nandaben vs Divisional
Jaddan And Ors. vs State on 25 September, 1972
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Central Government Act
Section 442 in The Indian Penal Code
442. House trespass.—Whoever commits criminal trespass by enter­ing into or remaining in any building, tent or vessel used as a human dwelling or any building used as a place for worship, or as a place for the custody of property, is said to commit “house-trespass”. Explanation.—The introduction of any part of the criminal tres­passer’s body is entering sufficient to constitute house-trespass.