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Citedby 1 docs
Sudhir Kumar And Ors. vs State Of Rajasthan on 3 January, 2007

[Section 378] [Complete Act]
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Central Government Act
Section 378(i) in The Indian Penal Code
(i) A delivers his watch to Z, a jeweller, to be regulated. Z carries it to his shop. A, not owing to the jeweller any debt for which the jeweller might lawfully detain the watch as a security, enters the shop openly, takes his watch by force out of Z’s hand, and carries it away. Here A, though he may have committed crimi­nal trespass and assault, has not committed theft, in as much as what he did was not done dishonestly.