for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section
Section Title
  1 Title and extent of operation of the Code View Judgements
  2 Punishment of offences committed within India View Judgements
  3. Punishment of offences committed beyond, but which by law may be tried within, India View Judgements
  4. Extension of Code to extra-territorial offences. View Judgements
  5. Certain laws not to be affected by this Act. View Judgements
  6. Definitions in the Code to be understood subject to exceptions View Judgements
  7. Sense of expression once explained View Judgements
  8. Gender View Judgements
  9. Number View Judgements
  10. Man, Woman View Judgements
  11. Person View Judgements
  12. Public View Judgements
  13. Queen View Judgements
  14. Servant of Government View Judgements
  15. British India View Judgements
  16. Government of India View Judgements
  17. Government View Judgements
  18. India View Judgements
  19. Judge View Judgements
  20. Court of Justice View Judgements
  21. Public Servant View Judgements
  22. Moveable property View Judgements
  23. Wrongful gain View Judgements
  24. Dishonestly View Judgements
  25. Fraudulently View Judgements
  26. Reason to believe View Judgements
  27. Property in possession of wife, clerk or servant View Judgements
  28. Counterfeit View Judgements
  29. Document View Judgements
  29A. Electronic record View Judgements
  30. Valuable security View Judgements
  31. A will View Judgements
  32. Words referring to acts include illegal omissions View Judgements
  33. Act Omission View Judgements
  34. Acts done by several persons in furtherance of common intention View Judgements
  35. When such an act is criminal by reason of its being done with a criminal knowledge or intention View Judgements
  36. Effect caused partly by act and partly by omission View Judgements
  37. Co-operation by doing one of several acts constituting an offence View Judgements
  38. Persons concerned in criminal act may be guilty of different offences View Judgements
  39. Voluntarily View Judgements
  40. Offence View Judgements
  41. Special law View Judgements
  42. Local law View Judgements
  43. Illegal, Legally bound to do View Judgements
  44. Injury View Judgements
  45. Life View Judgements
  46. Death View Judgements
  47. Animal View Judgements
  48. Vessel View Judgements
  49. Year, Month View Judgements
  50. Section View Judgements
  51. Oath View Judgements
  52. Good faith View Judgements
  52A. Harbour View Judgements
  53. Punishment View Judgements
  53A. Construction of reference to transportation View Judgements
  54. Commutation of sentence of death View Judgements
  55. Commutation of sentence of imprisonment for life View Judgements
  55A. Definition of appropriate Government View Judgements
  56. Sentence of Europeans and Americans to penal servitude. Proviso as to sentence for term exceeding ten years but not for life View Judgements
  57. Fractions of terms of punishment View Judgements
  58. Offenders sentenced to transportation how dealt with until transported View Judgements
  59. Transportation instead of imprisonment. View Judgements
  60. Sentence may be (in certain cases of imprisonment) wholly or partly rigorous or simple View Judgements
  61. Sentence of forfeiture of property View Judgements
  62. Forfeiture of property, in respect of offenders punishable with death, transportation or imprisonment View Judgements
  63. Amount of fine View Judgements
  64. Sentence of imprisonment for non-payment of fine View Judgements
  65. Limit to imprisonment for non-payment of fine, when imprisonment and fine awardable View Judgements
  66. Description of imprisonment for non-payment of fine View Judgements
  67. Imprisonment for non-payment of fine when offence punishable with fine only View Judgements
  68. Imprisonment to terminate on payment of fine View Judgements
  69. Termination of imprisonment on payment of proportional part of fine View Judgements
  70. Fine levied within six years, or during imprisonment- Death not to discharge property from liability View Judgements
  71. Limit of punishment of offence made up of several offences View Judgements
  72. Punishment of person guilty of one of several offences, the judgment stating that it is doubtful of which View Judgements
  73. Solitary confinement View Judgements
  74. Limit of solitary confinement View Judgements
  75. Enhanced punishment for certain offences under Chapter XII or Chapter XVII after previous conviction View Judgements
  76. Act done by a person bound, or by mistake of fact believing himself bound, by law View Judgements
  77. Act of Judge when acting judicially View Judgements
  78. Act done pursuant to the judgment or order of Court View Judgements
  79. Act done by a person justified, or by mistake of fact believing himself justified, by law View Judgements
  80. Accident in doing a lawful act View Judgements
  81. Act likely to cause harm, but done without criminal intent, and to prevent other harm View Judgements
  82. Act of a child under seven years of age View Judgements
  83. Act of a child above seven and under twelve of immature understanding View Judgements
  84. Act of a person of unsound mind View Judgements
  85. Act of a person incapable of judgment by reason of intoxication caused against his will View Judgements
  86. Offence requiring a particular intent of knowledge committed by one who is intoxicated View Judgements
  87. Act not intended and not known to be likely to cause death or grievous hurt, done by consent View Judgements
  88. Act not intended to cause death, done by consent in good faith for person's benefit View Judgements
  89. Act done in good faith for benefit of child or insane person, by or by consent of guardian View Judgements
  90. Consent known to be given under fear or misconception View Judgements
  91. Exclusion of acts which are offences independently of harm caused View Judgements
  92. Act done in good faith for benefit of a person without consent View Judgements
  93. Communication made in good faith View Judgements
  94. Act to which a person is compelled by threats View Judgements
  95. Act causing slight harm View Judgements
  96. Things done in private defence View Judgements
  97. Right of private defence of the body and of property View Judgements
  98. Right of private defence against the act of a person of unsound mind, etc. View Judgements
  99. Act against which there is no right of private defence View Judgements
  100. When the right of private defence of the body extends to causing death View Judgements
  101. When such right extends to causing any harm other than death View Judgements
  102. Commencement and continuance of the right of private defence of the body View Judgements
  103. When the right of private defence of property extends to causing death View Judgements
  104. When such right extends to causing any harm other than death View Judgements
  105. Commencement and continuance of the right of private defence of property View Judgements
  106. Right of private defence against deadly assault when there is risk of harm to innocent person View Judgements
  107. Abetment of a thing View Judgements
  108. Abettor View Judgements
  108A. Abetment in India of offences outside India View Judgements
  109. Punishment of abetment if the act abetted is committed in consequence, and where no express provision is made for its punishment View Judgements
  110. Punishment of abetment if person abetted does act with different intention from that of abettor View Judgements
  111. Liability of abettor when one act abetted and different act done View Judgements
  112. Abettor when liable to cumulative punishment for act abetted and for act doness View Judgements
  113. Liability of abettor for an effect caused by the act abetted different from that intended by the abettor View Judgements
  114. Abettor present when offence is committed View Judgements
  115. Abetment of offence punishable with death or imprisonment for life-if offence not committed View Judgements
  116. Abetment of offence punishable with imprisonment-if offence be not committed View Judgements
  117. Abetting commission of offence by the public or by more than ten persons View Judgements
  118. Concealing design to commit offence punishable with death or imprisonment for life View Judgements
  119. Public servant concealing design to commit offence which it is his duty to prevent View Judgements
  120. Concealing design to commit offence punishable with imprisonment View Judgements
  120A. Definition of criminal conspiracy View Judgements
  120B. Punishment of criminal conspiracy View Judgements
  121. Waging, or attempting to wage war, or abetting waging of war, against the Government of India View Judgements
  121A. Conspiracy to commit offences punishable by section 121 View Judgements
  122. Collecting arms, etc., with intention of waging war against the Government of India View Judgements
  123. Concealing with intent to facilitate design to wage war View Judgements
  124. Assaulting President, Governor, etc., with intent to compel or restrain the exercise of any lawful power View Judgements
  124A. Sedition View Judgements
  125. Waging war against any Asiatic Power in alliance with the Government of India View Judgements
  126. Committing depredation on territories of Power at peace with the Government of India View Judgements
  127. Receiving Property taken by war on depredation mention in Sections 125 and 126 View Judgements
  128. Public servant voluntary allowing prisoner of State or war to escape View Judgements
  129. Public servant negligently suffering such prisoner to escape View Judgements
  130. Aiding escape of, rescuing or harbouring such prisoner View Judgements
  131. Abetting mutiny, or attempting to seduce a soldier, sailor or airman from his duty View Judgements
  132. Abetment of mutiny, if mutiny is committed in consequence thereof View Judgements
  133. Abetment of assault by soldier, sailor or airman on his superior officer, when in execution of his office View Judgements
  134. Abetment of such assault, if the assault is committed View Judgements
  135. Abetment of desertion of soldier, sailor or airman View Judgements
  136. Harbouring deserter View Judgements
  137. Deserter concealed on board merchant vessel through negligence of master View Judgements
  138. Abetment of act of insubordination by soldier, sailor or airman View Judgements
  138A Application of foregoing sections to the Indian Marine Service View Judgements
  139. Persons subject to certain Acts View Judgements
  140. Wearing garb or carrying token used by soldier, sailor or airman View Judgements
  141. Unlawful assembly View Judgements
  142. Being member of unlawful assembly View Judgements
  143. Punishment View Judgements
  144. Joining unlawful assembly armed with deadly weapon View Judgements
  145. Joining or continuing in unlawful assembly, knowing it has been commanded to disperse View Judgements
  146. Rioting View Judgements
  147. Punishment for rioting View Judgements
  148. Rioting, armed with deadly weapon View Judgements
  149. Every member of unlawful assembly guilty of offence committed in prosecution of common object View Judgements
  150. Hiring, or conniving at hiring, of persons to join unlawful assembly View Judgements
  151. Knowingly joining or continuing in assembly of five or more persons after it has been commanded to disperse View Judgements
  152. Assaulting or obstructing public servant when suppressing riot, etc. View Judgements
  153. Wantonly giving provocation with intent to cause riot-if rioting be committed-if not committed View Judgements
  153A. Promoting enmity between different groups on grounds of religion, race, place of birth, residence, language, etc., and doing acts prejudicial to maintenance of harmony View Judgements
  153B. Imputations, assertions prejudicial to national-integration View Judgements
  154. Owner or occupier of land on which an unlawful assembly is held View Judgements
  155. Liability of person for whose benefit riot is committed View Judgements
  156. Liability of agent of owner of occupier for whose benefit riot is committed View Judgements
  157. Harbouring persons hired for an unlawful assembly View Judgements
  158. Being hired to take part in an unlawful assembly or riot View Judgements
  159. Affray View Judgements
  160. Punishment for committing affray View Judgements
  161-165A. Repealed View Judgements
  166. Public servant disobeying law, with intent to cause injury to any person View Judgements
  167. Public servant farming an incorrect document with intent to cause injury View Judgements
  168. Public servant unlawfully engaging in trade View Judgements
  169. Public servant unlawfully buying or bidding for property View Judgements
  170. Personating a public servant View Judgements
  171. Wearing grab or carrying token used by public servant with fraudulent intent View Judgements
  171A. Candidate, Electoral right defined View Judgements
  171B. Bribery View Judgements
  171C. Undue influence at elections View Judgements
  171D. Personation at elections View Judgements
  171E. Punishment for bribery View Judgements
  171F. Punishment for undue influence or personation at an election View Judgements
  171G. False statement in connection with an election View Judgements
  171H. Illegal payments in connection with an election View Judgements
  171I. Failure to keep election accounts View Judgements
  172. Absconding to avoid service of summons or other proceeding View Judgements
  173. Preventing service of summons or other proceeding, or preventing publication thereof View Judgements
  174. Non-attendance in obedience to an order form public servant View Judgements
  175. Omission to produce to document or electronic record to public servant by person legally bound to produce it. View Judgements
  176. Omission to give notice or information to public servant by person legally bound to give it View Judgements
  177. Furnishing false information View Judgements
  178. Refusing oath or affirmation when duly required by public servant to make it View Judgements
  179. Refusing to answer public servant authorized to question View Judgements
  180. Refusing to sign statement View Judgements
  181. False statement on oath or affirmation to public servant or person authorized to administer an oath or affirmation View Judgements
  182. False information, with intent to cause public servant to use his lawful power to the injury of another person View Judgements
  183. Resistance to the taking of property by the lawful authority of a public servant View Judgements
  184. Obstructing sale of property offered for sale by authority of public servant View Judgements
  185. Illegal purchase or bid for property offered for sale by authority of public servan View Judgements
  186. Obstructing public servant in discharge of public functions View Judgements
  187. Omission to assist public servant when bound by law to give assistance View Judgements
  188. Disobedience to order duly promulgated by public servant View Judgements
  189. Threat of injury to public servant View Judgements
  190. Threat of injury to induce person to refrain from applying for protection to public servant View Judgements
  191. Giving false evidence View Judgements
  192. Fabricating false evidence View Judgements
  193. Punishment for false evidence View Judgements
  194. Giving or fabricating false evidence with intent to procure conviction of capital offence View Judgements
  195. Giving or fabricating false evidence with intent to procure conviction of offence punishable with imprisonment for life or imprisonment View Judgements
  196. Using evidence known to be false View Judgements
  197. Issuing or signing false certificate View Judgements
  198. Using as true a certificate known to be false View Judgements
  199. False statement made in declaration which is by law receivable as evidence View Judgements
  200. Using as true such declaration knowing it to be false View Judgements
  201. Causing disappearance of evidence of offence, or giving false information to screen offender View Judgements
  202. Intentional omission to give information of offence by person bound to inform View Judgements
  203. Giving false information respecting an offence committed View Judgements
  204. Destruction of document or electronic record to prevent its production as sevidence View Judgements
  205. False personation for purpose of act or proceeding in suit or prosecution View Judgements
  206. Fraudulent removal or concealment of property to prevent its seizure as forfeited or in execution View Judgements
  207. Fraudulent claim to property to prevent its seizure as forfeited or in execution View Judgements
  208. Fraudulently suffering decree for sum not due View Judgements
  209. Dishonestly making false claim in Court View Judgements
  210. Fraudulently obtaining decree for sum not due View Judgements
  211. False charge of offence made with intent to injure View Judgements
  212. Hrbouring offender View Judgements
  213. Taking gift, etc., to screen an offender from punishment View Judgements
  214. Offering gift or restoration of property in consideration of screening offender View Judgements
  215. Taking gift to help to recover stolen property, etc. View Judgements
  216. Harbouring offender who has escaped from custody or whose apprehension has been ordered View Judgements
  216A. Penalty for harbouring robbers or dacoits View Judgements
  216B. Definition of "harbour" in sections 212, 216 and 216A View Judgements
  217. Public servant disobeying direction of law with intent to save person from punishment or property from forfeiture View Judgements
  218. Public servant framing incorrect record or writing with intent to save person from punishment or property from forfeiture View Judgements
  219. Public servant in judicial proceeding corruptly making report, etc., contrary to law View Judgements
  220. Commitment for trial or confinement by person having authority who knows that he is acting contrary to law View Judgements
  221. Intentional omission to apprehend on the part of public servant bound to apprehend View Judgements
  222. Intentional omission to apprehend on the part of public servant bound to apprehend person under sentence or lawfully committed View Judgements
  223. Escape from confinement or custody negligently suffered by public servant View Judgements
  224. Resistance or obstruction by a person to his lawful apprehension View Judgements
  225. Resistance or obstruction to lawful apprehension of another person View Judgements
  225.A Omission to apprehend, or sufferance of escape on part of public servant in cases not otherwise, provided for View Judgements
  225.B Resistant or obstruction to lawful apprehension, or rescue in cases not otherwise provided for View Judgements
  226. Unlawful return from transportation View Judgements
  227. Violation of condition of remission of punishment View Judgements
  228. Intentional insult or interruption to public servant sitting in judicial proceeding View Judgements
  228A. Disclosure of identity of the victim of certain offences etc View Judgements
  229. Personation of a juror or assessor View Judgements
  230. Coin defined View Judgements
  231. Counterfeiting coin View Judgements
  232. Counterfeiting Indian coin View Judgements
  233. Making or selling instrument for counterfeiting coin View Judgements
  234. Making or selling instrument for counterfeiting Indian coin View Judgements
  235. Possession of instrument, or material for the purpose of using the same for counterfeiting coin View Judgements
  236. Abetting in India the counterfeiting out of India of coin View Judgements
  237. Import or export of counterfeit coin View Judgements
  238. Import or export of counterfeits of the India coin View Judgements
  239. Delivery of coin, possessed with knowledge that it is counterfeit View Judgements
  240. Delivery of Indian coin, possessed with knowledge that it is counterfeit View Judgements
  241. Delivery of coin as genuine, which, when first possessed, the deliverer did not know to be counterfeit View Judgements
  242. Possession of counterfeit coin by person who knew it to be counterfeit when he became possess thereof View Judgements
  243. Possession of Indian coin by person who knew it to be counterfeit when he became possessed thereof View Judgements
  244. Person employed in mint causing coin to be of different weight or composition from that fixed by law View Judgements
  245. Unlawfully taking coining instrument from mint View Judgements
  246. Fraudulently or dishonestly diminishing weight or altering composition of coin View Judgements
  247. Fraudulently or dishonestly diminishing weight or altering composition of Indian coin View Judgements
  248. Altering appearance of coin with intent that it shall pass as coin of different description View Judgements
  249. Altering appearance of India coin with intent that it shall pass as coin of different description View Judgements
  250. Delivery of coin, possessed with knowledge that it is altered View Judgements
  251. Delivery of Indian coin, possessed with knowledge that it is altered View Judgements
  252. Possession of coin by person who knew it to be altered when he became possessed thereof View Judgements
  253. Possession of Indian coin by person who knew it to be altered when he became possessed thereof View Judgements
  254. Delivery of coin as genuine, which, when first possess, the deliverer did not know to be altered View Judgements
  255. Counterfeiting Government stamp View Judgements
  256. Having possession of instrument or material for counterfeiting Government stamp View Judgements
  257. Making or selling instrument for counterfeiting Government stamp View Judgements
  258. Sale of counterfeit Government stamp View Judgements
  259. Having possession of counterfeit Government stamp View Judgements
  260. Using as genuine a Government stamp known to be a counterfeit View Judgements
  261. Effacing, writing from substance bearing Government stamp, or removing from document a stamp used for it, with intent to cause loss to Government View Judgements
  262. Using Government stamp known to have been before used View Judgements
  263. Erasure of mark denoting that stamp has been used View Judgements
  263A. Prohibition of fictitious stamps View Judgements
  264. Fraudulent use of false instrument for weighing View Judgements
  265. Fraudulent use of false weight or measure View Judgements
  266. Being in possession of false weight or measure View Judgements
  267. Making or selling false weight or measure View Judgements
  268. Public nuisance View Judgements
  269. Negligent act likely to spread infection of disease dangerous to life View Judgements
  270. Malignant act likely to spread infection of disease dangerous to life View Judgements
  271. Disobedience to quarantine rule View Judgements
  272. Adulteration of food or drink intended for sale View Judgements
  273. Sale of noxious food or drink View Judgements
  274. Adulteration of drugs View Judgements
  275. Sale of adulterated drugs View Judgements
  276. Sale of drug as a different drug or preparation View Judgements
  277. Fouling water of public spring or reservoir View Judgements
  278. Making atmosphere noxious to health View Judgements
  279. Rash driving or riding on a public way View Judgements
  280. Rash navigation of vessel View Judgements
  281. Exhibition of false light, mark or buoy View Judgements
  282. Conveying person by water for hire in unsafe or overloaded vessel View Judgements
  283. Danger or obstruction in public way or line of navigation View Judgements
  284. Negligent conduct with respect to poisonous substance View Judgements
  285. Negligent conduct with respect to fire or combustible matter View Judgements
  286. Negligent conduct with respect to explosive substance View Judgements
  287. Negligent conduct with respect to machinery View Judgements
  288. Negligent conduct with respect to pulling down or repairing buildings View Judgements
  289. Negligent conduct with respect to animal View Judgements
  290. Punishment for public nuisance in cases not otherwise provided for View Judgements
  291. Continuance of nuisance after injunction to discontinue View Judgements
  292. Sale, etc., or obscene books, etc. View Judgements
  292A. Printing etc. of grossly indecent or scurrilous matter or matter intended for blackmail View Judgements
  293. Sale, etc., of obscene objects to young person View Judgements
  294. Obscene acts and songs View Judgements
  294A. Keeping lottery office View Judgements
  295. Injuring or defiling place of worship with intent to insult the religion of any class View Judgements
  295A. Deliberate and malicious acts, intended to outrage religious feelings or any class by insulting its religion or religious beliefs View Judgements
  296 Disturbing religious assembly View Judgements
  297. Trespassing on burial places, etc. View Judgements
  298. Uttering, words, etc., with deliberate intent to wound the religious feelings of any person View Judgements
  299. Culpable homicide View Judgements
  300. Murder View Judgements
  301. Culpable homicide by causing death of person other than person whose death was intended View Judgements
  302. Punishment for murder View Judgements
  303. Punishment for murder by life-convict View Judgements
  304. Punishment for culpable homicide not amounting to murder View Judgements
  304A. Causing death by negligence View Judgements
  304B. Dowery death View Judgements
  305. Abetment of suicide of child or insane person View Judgements
  306. Abetment of suicide View Judgements
  307. Attempt to murder View Judgements
  308. Attempt to commit culpable homicide View Judgements
  309. Attempt to commit suicide View Judgements
  310. Thug View Judgements
  311. Punishment View Judgements
  312. Causing miscarriage View Judgements
  313. Causing miscarriage without woman's consent View Judgements
  314. Death caused by act done with intent to cause miscarriage- View Judgements
  315. Act done with intent to prevent child being born alive or to cause it to die after birth View Judgements
  316. Causing death of quick unborn child by act amounting to culpable homicide View Judgements
  317. Exposure and abandonment of child under twelve years, by parent or person having care of it. View Judgements
  318. Concealment of birth by secret disposal of dead body. View Judgements
  319. Hurt. View Judgements
  320. Grievous hurt. View Judgements
  321. Voluntarily causing hurt. View Judgements
  322. Voluntarily causing grievous hurt. View Judgements
  323. Punishment for voluntarily causing hurt View Judgements
  324. Voluntarily causing hurt by dangerous weapons or means View Judgements
  325. Punishment for voluntarily causing grievous hurt View Judgements
  326. Voluntarily causing grievous hurt by dangerous weapons or means View Judgements
  327. Voluntarily causing hurt to extort property, or to constrain to an illegal act View Judgements
  328. Causing hurt by means of poison, etc. with intent to commit an offence View Judgements
  329. Voluntarily causing grievous hurt to extort property, or to constrain to an illegal act View Judgements
  330. Voluntarily causing hurt to extort confession, or to compel restoration of property View Judgements
  331. Voluntarily causing grievous hurt to extort confession, or to compel restoration of property View Judgements
  332. Voluntarily causing hurt to deter public servant from his duty View Judgements
  333. Voluntarily causing grievous hurt to deter public servant from his duty View Judgements
  334. Voluntarily causing hurt on provocation View Judgements
  335. Voluntarily causing grievous hurt on provocation: - View Judgements
  336. Act endangering life or personal safety of others View Judgements
  337. Causing hurt by act endangering life or personal safety of others View Judgements
  338. Causing grievous hurt by act endangering life or personal safety of others View Judgements
  339. Wrongful restraint View Judgements
  340. Wrongful confinement. View Judgements
  341. Punishment for wrongful restraint View Judgements
  342. Punishment for wrongful Confinement View Judgements
  343. Wrongful confinement for three or more days View Judgements
  344. Wrongful confinement for ten or more days View Judgements
  345. Wrongful confinement of person for whose liberation writ has been issued View Judgements
  346. Wrongful confinement in secret View Judgements
  347. Wrongful confinement to extort property, or constrain to illegal act View Judgements
  348. Wrongful confinement to extort confession, or compel restoration of property View Judgements
  349. Force View Judgements
  350. Criminal force View Judgements
  351. Assault View Judgements
  352. Punishment for assault or criminal force otherwise than on grave provocation View Judgements
  353. Assault or criminal force to deter public servant from discharge of his duty View Judgements
  354. Assault or criminal force to woman with intent to outrage her modesty View Judgements
  355. Assault or criminal force with intent to dishonour person, otherwise than on grave provocation View Judgements
  356. Assault or criminal force in attempt to commit theft of property carried by a person View Judgements
  357. Assault or criminal force in attempt wrongfully to confine a person View Judgements
  358. Assault or criminal force on grave provocation View Judgements
  359. Kidnapping View Judgements
  360. Kidnapping from India View Judgements
  361. Kidnapping from lawful guardianship View Judgements
  362. Abduction View Judgements
  363. Punishment for kidnapping View Judgements
  363A. Kidnapping or maiming a minor for purposes of begging View Judgements
  364. Kidnapping or abducting in order to murder View Judgements
  364A. Kidnapping for ransom, etc. View Judgements
  365. Kidnapping or abducting with intent secretly and wrongfully to confine person View Judgements
  366. Kidnapping, abducting or inducing woman to compel her marriage, etc. View Judgements
  366A. Procreation of minor girl View Judgements
  366B. Importation of girl from foreign country View Judgements
  367. Kidnapping or abducting in order to subject person to grievous hurt, slavery, etc. View Judgements
  368. Wrongfully concealing or keeping in confinement, kidnapped or abducted person View Judgements
  369. Kidnapping or abducting child under ten years with intent to steal from its person View Judgements
  370. Buying or disposing of any person as slave View Judgements
  371. Habitual dealing in slave View Judgements
  372. Selling minor for purposes of prostitution, etc. View Judgements
  373. Buying minor for purposes of prostitution, etc. View Judgements
  374. Unlawful compulsory labour View Judgements
  375. Rape View Judgements
  376. Punishment for rape View Judgements
  376A. Intercourse by a man with his wife during separation View Judgements
  376B. Intercourse by public servant with woman is his custody View Judgements
  376C. Intercourse by superintendent of jail, remand home, etc. View Judgements
  376D. Intercourse by any member of the management or staff of a hospital with any woman in that hospital View Judgements
  377. Unnatural offences View Judgements
  378. Theft View Judgements
  379. Punishment for theft View Judgements
  380. Theft in dwelling house, etc. View Judgements
  381. Theft by clerk or servant of property in possession of master View Judgements
  382. Theft after preparation made for causing death, hurt or restraint in order to the committing of the theft View Judgements
  383 Extortion View Judgements
  384. Punishment for extortion View Judgements
  385. Putting person in fear of injury in order to commit extortion View Judgements
  386. Extortion by putting a person in fear of death or grievous hurt View Judgements
  387. Putting person in fear of death or of grievous hurt, in order to commit extortion View Judgements
  388. Extortion by threat of accusation of an offence punishable with death or imprisonment for life, etc. View Judgements
  389. Putting person in fear of accusation of offence, in order to commit extortion View Judgements
  390. Robbery View Judgements
  391. Dacoity View Judgements
  392. Punishment for robbery View Judgements
  393. Attempt to commit robbery View Judgements
  394. Voluntarily causing hurt in committing robbery View Judgements
  395. Punishment for dacoity View Judgements
  396. Dacoity with murder View Judgements
  397. Robbery, or dacoity, with attempt to cause death or grievous hurt View Judgements
  398. Attempt to commit robbery or dacoity when armed with deadly weapon View Judgements
  399. Making preparation to commit dacoity View Judgements
  400. Punishment for belonging to gang of dacoits View Judgements
  401. Punishment for belonging to gang of thieves View Judgements
  402. Assembling for purpose of committing dacoity View Judgements
  403. Dishonest misappropriation of property View Judgements
  404. Dishonest misappropriation of property possessed by deceased person at the time of his death View Judgements
  405. Criminal breach of trust View Judgements
  406. Punishment for criminal breach of trust View Judgements
  407. Criminal breach of trust by carrier, etc. View Judgements
  408. Criminal breach of trust by clerk or servant View Judgements
  409. Criminal breach of trust by public servant, or by banker, merchant or agent View Judgements
  410. Stolen Property View Judgements
  411. Dishonestly receiving stolen property View Judgements
  412. Dishonestly receiving property stolen in the commission of a dacoity View Judgements
  413. Habitually dealing in stolen property View Judgements
  414. Assisting in concealment of stolen property View Judgements
  415. Cheating View Judgements
  416. Cheating by personation View Judgements
  417. Punishment for cheating View Judgements
  418. Cheating with knowledge that wrongful loss may ensue to person whose interest offender is bound to protect View Judgements
  419. Punishment for cheating by personation View Judgements
  420. Cheating and dishonestly inducing delivery of property View Judgements
  421. Dishonest or fraudulent removal or concealment of property to prevent distribution among creditors View Judgements
  422. Dishonestly or fraudulently preventing debt being available for creditors View Judgements
  423. Dishonest or fraudulent execution of deed of transfer containing false statement of consideration View Judgements
  424. Dishonest or fraudulent removal or concealment of property View Judgements
  425. Mischief View Judgements
  426. Punished for mischief View Judgements
  427. Mischief causing damage to the amount of fifty rupees View Judgements
  428. Mischief by killing or maiming animal of the value of ten rupees View Judgements
  429. Mischief by killing or maiming cattle, etc., of any value or any animal of the value of fifty rupees View Judgements
  430. Mischief by injury to works of irrigation or by wrongfully diverting water View Judgements
  431. Mischief by injury to public road, bridge, river or channel View Judgements
  432. Mischief by causing inundation or obstruction to public drainage attended with damage View Judgements
  433. Mischief by destroying, moving or rendering less useful a light-house or sea-mark View Judgements
  434. Mischief by destroying or moving, etc., a land- mark fixed by public authority View Judgements
  435. 436. View Judgements
  437. Mischief with intent to destroy or make unsafe a decked vessel or one of twenty tons burden View Judgements
  438. Punishment for the mischief described in section 437 committed by fire or explosive substance View Judgements
  439. Punishment for intentionally running vessel agground or ashore with intent to commit theft, etc. View Judgements
  440. Mischief committed after preparation made for causing death or hurt View Judgements
  441. Criminal trespass View Judgements
  442. House trespass View Judgements
  443. Lurking house-trespass View Judgements
  444. Lurking house-trespass by night View Judgements
  445. Housing breaking View Judgements
  446. House-breaking by night View Judgements
  447. Punishment for criminal trespass View Judgements
  448. Punishment for house-trespass View Judgements
  449. House-trespass in order to commit offence punishable with death View Judgements
  450. House-trespass in order to commit offence punishable with imprisonment for life View Judgements
  451. House-trespass in order to commit offence punishable with imprisonment View Judgements
  452. House-trespass after preparation for hurt, assault or wrongful restraint View Judgements
  453. Punishment for lurking house-trespass or house-breaking View Judgements
  454. Lurking house-trespass or house-breaking in order to commit offence punishable with imprisonment View Judgements
  455. Lurking house-trespass or house-breaking after preparation for hurt, assault or wrongful restraint View Judgements
  456 Punishment for lurking house-trespass or house-breaking by night View Judgements
  457. Lurking house trespass or house-breaking by night in order to commit offence punishable with imprisonment View Judgements
  458. Lurking house-trespass or house-breaking by night after preparation for hurt, assault, or wrongful restraint View Judgements
  459. Grievous hurt caused whilst committing lurking house trespass or house-breaking View Judgements
  460. All persons jointly concerned in lurking house-trespass or house-breaking by night punishable where death or grievous hurt caused by one of them View Judgements
  461. Dishonestly breaking open receptacle containing property View Judgements
  462. Punishment for same offence when committed by person entrusted with custody View Judgements
  463. Forgery View Judgements
  464. Making a false document View Judgements
  465 Punishment for forgery View Judgements
  466. Forgery of record of court or of public register, etc. View Judgements
  467. Forgery of valuable security, will, etc. View Judgements
  468. Forgery for purpose of cheating View Judgements
  469. Forgery for purpose of harming reputation View Judgements
  470. Forged document or electronic record View Judgements
  471. Using as genuine a forged document or electronic record View Judgements
  472. Making or possessing counterfeit seal, etc., with intent to commit forgery punishable under section 467 View Judgements
  473. Making or possessing counterfeit seal, etc., with intent to commit forgery punishable otherwise View Judgements
  474. Having possession of document described in Section 466 or 467, knowing it to be forged and intending to use it as genuine View Judgements
  475. Counterfeiting device or mark used for authenticating documents described in Section 467, or possessing counterfeit marked material View Judgements
  476. Counterfeiting device or mark used for authenticating documents or electronic record other than those described in Section 467, or possessing counterfeit marked material<br<br View Judgements
  477. Fraudulent cancellation, destruction, etc., of will, authority to adopt, or valuable security View Judgements
  477A. Falsification of accounts View Judgements
  478. Trade marks View Judgements
  479. Property mark View Judgements
  480. Using a false trade mark View Judgements
  481. Using a false property mark View Judgements
  482. Punishment for using a false property mark View Judgements
  483. Counterfeiting a property mark used by another View Judgements
  484. Counterfeiting a mark used by a public servant View Judgements
  485. Making or possession of any instrument for counterfeiting a property mark View Judgements
  486. Selling goods marked with a counterfeit property mark View Judgements
  487. Making a false mark upon any receptacle containing goods View Judgements
  488. Punishment for making use of any such false mark View Judgements
  489. Tempering with property mark with intent to cause injury View Judgements
  489A. Counterfeiting currency-notes or bank-notes View Judgements
  489B. Using as genuine, forged or counterfeit currency-notes or bank-notes View Judgements
  489C. Possession of forged or counterfeit currency-notes or bank-notes View Judgements
  489D. Making or possessing instruments or materials for forgoing or counterfeiting currency-notes or bank-notes View Judgements
  489E. Making or using documents resembling currency-notes or bank-notes View Judgements
  490. Breach of contract of service during voyage or journey View Judgements
  491. Breach of contract to attend on and supply wants of helpless person View Judgements
  492. Breach of contract to serve at distant place to which servant is conveyed at master's expense View Judgements
  493. Cohabitation caused by a man deceitfully inducing a belief of lawful marriage View Judgements
  494. Marrying again during lifetime of husband or wife View Judgements
  495. Same offence with concealment of former marriage from person with whom subsequent marriage is contracted View Judgements
  496. Marriage ceremony fraudulently gone through without lawful marriage View Judgements
  497. Adultery View Judgements
  498. Enticing or taking away or detaining with criminal intent a married woman View Judgements
  498A. Husband or relative of husband of a woman subjecting her to cruelty View Judgements
  499. Defamation View Judgements
  500. Punishment for defamation View Judgements
  501. Printing or engraving matter known to be defamatory View Judgements
  502. Sale of printed or engraved substance containing defamatory matter View Judgements
  503. Criminal intimidation View Judgements
  504. Intentional insult with intent to provoke breach of the peace View Judgements
  505. Statements conducing to public mischief View Judgements
  506. Punishment for criminal intimidation View Judgements
  507. Criminal intimidation by an anonymous communication View Judgements
  508. Act caused by inducing person to believe that he will be rendered an object of the Divine displeasure View Judgements
  509. Word, gesture or act intended to insult the modesty of a woman View Judgements
  510. Misconduct in public by a drunken person View Judgements
  511. Punishment for attempting to commit offences punishable with imprisonment for life or other imprisonment View Judgements
  166A Public servant disobeying direction under law View Judgements



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