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[Section 300(Thirdly)] [Section 300] [Complete Act]
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Central Government Act
Section 300(Thirdly)(d) in The Indian Penal Code
(d) A appears as witness before Z, a Magistrate, Z says that he does not believe a word of A’s deposition, and that A has per­jured himself. A is moved to sudden passion by these words, and kills Z. This is murder.