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[Section 97] [Complete Act]
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Central Government Act
Section 97(Secondly) in The Indian Penal Code
(Secondly) —The property, whether movable or immovable, of himself or of any other person, against any act which is an offence falling under the definition of theft, robbery, mischief or criminal trespass, or which is an attempt to commit theft, rob­bery, mischief or criminal trespass.