Main Search Premium Members Advanced Search Disclaimer
Citedby 19149 docs - [View All]
Upputala Venkateswarlu And ... vs Vs on 30 March, 2016
State vs 1. Mr. Ashish Kumar Son Of Mr. Raj ... on 2 February, 2013
State vs . Rahul Sood & Anr. on 10 August, 2009
State Of Maharashtra vs Tulshiram Bhanudas Kamble & Ors on 21 August, 2007

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 452 in The Indian Penal Code
452. House-trespass after preparation for hurt, assault or wrong­ful restraint.—Whoever commits house-trespass, having made preparation for causing hurt to any person or for assaulting any person, or for wrongfully restraining any person, or for putting any person in fear of hurt, or of assault, or of wrongful re­straint, shall be punished with imprisonment of either descrip­tion for a term which may extend to seven years, and shall also be liable to fine.