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Central Government Act
Section 394 in The Indian Penal Code
394. Voluntarily causing hurt in committing robbery.—If any person, in committing or in attempting to commit robbery, volun­tarily causes hurt, such person, and any other person jointly concerned in committing or attempting to commit such robbery, shall be punished with 1[imprisonment for life], or with rigorous imprisonment for a term which may extend to ten years, and shall also be liable to fine.