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Central Government Act
Section 324 in The Indian Penal Code
324. Voluntarily causing hurt by dangerous weapons or means.—Whoever, except in the case provided for by section 334, volun­tarily causes hurt by means of any instrument for shooting, stab­bing or cutting, or any instrument which, used as weapon of offence, is likely to cause death, or by means of fire or any heated substance, or by means of any poison or any corrosive substance, or by means of any explosive substance or by means of any substance which it is deleterious to the human body to in­hale, to swallow, or to receive into the blood, or by means of any animal, shall be punished with imprisonment of either de­scription for a term which may extend to three years, or with fine, or with both.