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[Section 378] [Complete Act]
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Central Government Act
Section 378(j) in The Indian Penal Code
(j) If A owes money to Z for repairing the watch, and if Z re­tains the watch lawfully as a security for the debt, and A takes the watch out of Z’s possession, with the intention of depriving Z of the property as a security for his debt, he commits theft, in as much as he takes it dishonestly.