Main Search Premium Members Advanced Search Disclaimer
[Section 100] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 100(Secondly) in The Indian Penal Code
(Secondly) —Such an assault as may reasonably cause the apprehen­sion that grievous hurt will otherwise be the consequence of such assault;