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The State Of Maharashtra vs Bherulal Dagadulal Jain on 2 July, 1968
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Central Government Act
Section 148 in The Indian Penal Code
148. Rioting, armed with deadly weapon.—Whoever is guilty of rioting, being armed with a deadly weapon or with anything which, used as a weapon of offence, is likely to cause death, shall be punished with imprisonment of either description for a term which may extend to three years, or with fine, or with both.