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Alphonso Ligori Pais vs State on 16 December, 1955
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Behari Lal vs State Of Rajasthan on 5 December, 1985
Muthu vs State By on 20 June, 2011

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Central Government Act
Section 335 in The Indian Penal Code
335. Voluntarily causing grievous hurt on provocation.—Whoever 1[voluntarily] causes grievous hurt on grave and sudden provoca­tion, if he neither intends nor knows himself to be likely to cause grievous hurt to any person other than the person who gave the provocation, shall be punished with imprisonment of either description for a term which may extend to four years, or with fine which may extend to two thousand rupees, or with both. Explanation.—The last two sections are subject to the same provisos as Explanation 1, section 300.