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Citedby 79 docs - [View All]
Thangal vs State Of Kerala on 4 August, 1960
Rajesh Babu Walundra And Anr vs The State Of Maharashtra on 14 January, 2016
Thangal vs State Of Kerala on 4 August, 1960
Inturi Venkayya And Anr. vs The State on 4 March, 1972
Revision vs By Adv. Sri.T.Madhu on 31 March, 2006

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Central Government Act
Section 225B in The Indian Penal Code
231 [225B. Resistance or obstruction to lawful apprehension, or escape or rescue in cases not otherwise provided for.—Whoever, in any case not provided for in section 224 or section 225 or in any other law for the time being in force, intentionally offers any resistance or illegal obstruction to the lawful apprehension of himself or of any other person, or escapes or attempts to escape from any custody in which he is lawfully detained, or rescues or attempts to rescue any other person from any custody in which that person is lawfully detained, shall be punished with impris­onment of either description for a term which may extend to six months, or with fine, or with both.]