Section 459.   [ View Judgements ]

Grievous hurt caused whilst committing lurking house trespass or house-breaking


Section 459. Grievous hurt caused whilst committing lurking house trespass or house-breaking

Whoever, whilst committing lurking house-trespass or house-breaking, causes grievous hurt to any person or attempts to cause death or grievous hurt to any person, shall be punished with 1[imprisonment for life], or imprisonment of either description for a term which may extend to 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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