Section 450.   [ View Judgements ]

House-trespass in order to commit offence punishable with imprisonment for life


Section 450. House-trespass in order to commit offence punishable with imprisonment for life

Whoever commits house-trespass in order to the committing of any offence punishable with 1[imprisonment for life], shall be punished with imprisonment of either description for a term not exceeding ten years, and shall also be liable to fine.

1. Subs. by Act 26 of 1955, sec. 117 and Sch., for " transportation for life" (w.e.f. 1-1-1956).

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