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Citedby 800 docs - [View All]
Kishanlal Sahu vs Madhabananda Pani on 6 January, 1965
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Pratap Singh vs The State Of Rajasthan on 29 January, 1991
Sunari Alias Chamari vs State on 30 November, 1987

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Central Government Act
Section 187 in The Indian Penal Code
187. Omission to assist public servant when bound by law to give assistance.—Whoever, being bound by law to render or furnish assistance to any public servant in the execution of his public duty, intentionally omits to give such assistance, shall be punished with simple imprisonment for a term which may extend to one month, or with fine which may extend to two hundred rupees, or with both; and if such assistance be demanded of him by a public servant legally competent to make such demand for the purposes of execut­ing any process lawfully issued by a Court of Justice, or of pre­venting the commission of an offence, or of suppressing a riot, or affray, or of apprehending a person charged with or guilty of an offence, or of having escaped from lawful custody, shall be pun­ished with simple imprisonment for a term which may extend to six months, or with fine which may extend to five hundred rupees, or with both.