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Citedby 156 docs - [View All]
Moreshwar Janardan Gogate vs Emperor on 28 June, 1928
Emperor vs Moreshwar Janardan Gogate on 28 June, 1928
Peershotam Dass vs The State on 28 November, 1973
Indu Bhusan Chatterjee vs The State on 1 December, 1954
Gurdatta Mal And Ors. vs The State Of Uttar Pradesh on 5 February, 1964

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Central Government Act
Section 103 in The Indian Penal Code
103. When the right of private defence of property extends to causing death.—The right of private defence of property extends, under the restrictions mentioned in section 99, to the voluntary causing of death or of any other harm to the wrong-doer, if the offence, the committing of which, or the attempting to commit which, occasions the exercise of the right, be an offence of any of the descriptions hereinafter enumerated, namely:—
(First) — Robbery;
(Secondly) —House-breaking by night;
(Thirdly) — Mischief by fire committed on any building, tent or vessel, which building, tent or vessel is used as a human dwell­ing, or as a place for the custody of property;
(Fourthly) —Theft, mischief, or house-trespass, under such circum­stances as may reasonably cause apprehension that death or griev­ous hurt will be the consequence, if such right of private de­fence is not exercised. STATE AMENDMENTS
(Karnataka) —(1) In section 103, in clause Thirdly,—
(i) after the words “mischief by fire”, insert the words “or any explo­sive substance”;
(ii) after the words “as a human dwelling, or” insert the words “as a place of worship, or”.
(2) After clause Fourthly, insert the following clause, namely:— “Fifthly.—Mischief by fire or any explosive substance committed on any property used or intended to be used for the purpose of Government or any local authority, statutory body or company owned or controlled by Government or railway or any vehicle used or adapted to be used for the carriage of passengers for hire or reward.” [Vide Karnataka Act 8 of 1972, sec. 2 (w.e.f. 7-10-1972)].
(Maharashtra) —In section 103, add the following at the end, namely:— “Fifthly.—Mischief by fire or any explosive substance committed on any property used or intended to be used for the purposes of Government or any local authority, statutory body, company owned or controlled by Government, railway or tramway, or on any vehicle used or adapted to be used, for the carriage of passengers for hire or reward”. [Vide Maharashtra Act 19 of 1971, sec. 26 (w.e.f. 31-12-1971)]. Uttar Pradesh.—In section 103, after clause fourthly, add the following clause, namely:— “Fifthly.—Mischief by fire or any explosive substance committed on—
(a) Any property used or intended to be used for the purpose of Government, or any local authority or other corporation owned or controlled by the Government, or
(b) any railway as defined in clause (4) of section 3 of the Indian Railways Act, 1890 or railways stores as defined in the Railways Stores (Unlawful Possession) Act, 1955, or
(c) any transport vehicle as defined in *clause (33) of section 2 of the Motor Vehicles Act, 1939.” [Vide Uttar Pradesh Act 29 of 1970, sec. 2 (w.e.f. 17-7-1970)]. * See clause (47) of sec. 2 of the Motor Vehicles Act, 1988.