Main Search Premium Members Advanced Search Disclaimer
Citedby 1309 docs - [View All]
State vs : Vinod Kumar And Anr. on 6 October, 2012
Vallabhaneni Rama Chowdary vs Govt. Of A.P. on 29 October, 1997
Manindra Kumar vs The State Of Rajasthan And Anr. on 21 February, 1990
Also Rely On A Case Titled As ... vs . The State Of on 19 September, 2011
Harbans Singh And Anr. And Mohan ... vs The State Of Rajasthan on 8 May, 2008

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 407 in The Indian Penal Code
407. Criminal breach of trust by carrier, etc.—Whoever, being entrusted with property as a carrier, wharfinger or warehouse-keeper, commits criminal breach of trust in respect of such property, shall be punished with imprisonment of either descrip­tion for a term which may extend to seven years, and shall also be liable to fine.