Section 304A.   [ View Judgements ]

Causing death by negligence


Section 304A. Causing death by negligence
1[304A. Causing death by negligence.

Whoever causes the death of any person by doing any rash or negligent act not amounting to culpable homicide, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.]

1. Ins. by Act 27 of 1870, sec.12.

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