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Sm. Anurupa Debi vs Ramlal Rajghoria And Anr. on 31 July, 1950
Superintendent And Remembrancer ... vs Prafulla Majhi on 18 January, 1977
State Of Uttar Pradesh vs Ram Bahadur Singh on 8 October, 1956
The Indian Penal Code-Vol I
Shivji Prasad Gupta vs State Of Bihar on 7 January, 2010

[Complete Act]
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Central Government Act
Section 492 in The Indian Penal Code
492. Breach of contract to serve at distant place to which servant is conveyed at master’s expense.—[Rep. by the Workmen’s Breach of Contract (Repealing) Act, 1925 (3 of 1925), sec. 2 and Sch.]