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Report No. 177

Annexure-IV

List of Cognizable and Bailable Offences under Indian Penal Code

Section

Offence

129 Public servant negligently suffering prisoner of State or war in his custody to escape.
135 Abetment of the desertion of an officer, soldier, sailor or airman.
136 Harbouring such an officer, soldier, sailor or airman who has deserted.
138 Abetment of act of insubordination by an officer, soldier, sailor or airman, if the offence be committed in consequence.
140 Wearing the dress or carrying any token used by a soldier, sailor or airman with intent that it may be believed that he is such a soldier, sailor or airman (Excluded).
143 Being member of an unlawful assembly.
144 Joining an unlawful assembly armed with any deadly weapon.
145 Joining or continuing in an unlawful assembly, knowing that it has been commanded to disperse.
147 Rioting
148 Rioting, armed with a deadly weapon.
151 Knowingly joining or continuing in any assembly of five or more persons after it has been commanded to disperse.
153 Wantonly giving provocation with intent to cause riot, if rioting be committed. If not committed.
157 Harbouring persons hired for an unlawful assembly.
158 Being hired to take part in an unlawful assembly or riot. Or to go armed.
160 Committing affray.
167 Public servant framing an incorrect document with intent to cause injury.
171 Wearing garb or carrying token used by public servant with fraudulent intent (Excluded).
171F Personation at an election.
188 Disobedience to an order lawfully promulgated by a public servant, if such disobedience causes obstruction, annoyance or injury to persons lawfully employed.
If such disobedience causes danger to human life, health or safety, etc..
212 Harbouring an offender, if the offence be capital.
If punishable with imprisonment for life or with imprisonment for 10 years.
If punishable with imprisonment for 1 year and not for 10 years.
213 Taking gift, etc., to screen an offender from punishment if the offence be capital.
If punishable with imprisonment for life or with imprisonment for 10 years.
If punishable with imprisonment for less than 10 years.
215 Taking gift to help to recover movable property of which a person has been deprived by an offence without causing apprehension of offender.
216 Harbouring an offender who has escaped from custody, or whose apprehension has been ordered, if the offence be capital.
If punishable with imprisonment for life or with imprisonment for 10 years.
If punishable with imprisonment for 1 year and not for 10 years.
218 Public servant framing an incorrect record or writing with intent to save person from punishment, or property from forfeiture.
221 Intentional omission to apprehend on the part of a public servant bound by law to apprehend an offender if the offence be punishable with imprisonment for life or for 10 years, if punishable with imprisonment for less than 10 years.
222 International omission to apprehend on the part of a public servant bound by law to apprehend person under sentence of a Court of Justice. If under sentence of imprisonment for less than 10 years or lawfully committed to custody.
224 Resistance or obstruction by a person to his lawful apprehension (Excluded).
225 Resistance or obstruction to the lawful apprehension of any person, or rescuing him from lawful custody (Excluded).
225B Resistance or obstruction to lawful apprehension, or escape or rescue in cases not otherwise provided for (Excluded).
228A Disclosure of identity of the victim of certain offences, etc.Printing or publication of a proceeding without prior permission of court.
229 Personation of a juror or assessor.
259 Having possession of a counterfeit Government stamp.
261 Effacing any writing from a substance bearing a government stamp, or removing from a document a stamp used for it, with intent to cause a loss to Government.
262 Using a Government stamp known to have been before used.
263 Erasure of mark denoting that stamps have been used.
263A Fictitious stamps.
269 Negligently doing any act known to be likely to spread infection of any disease dangerous to life.
270 Malignantly doing any act known to be likely to spread infection of any disease dangerous to life.
277 Defiling the water of a public spring or reservoir (Excluded).
279 Driving or riding on a public way so rashly or negligently as to endanger human life, etc.
280 Navigating any vessel so rashly or negligently as to endanger human life, etc.
281 Exhibition of a false light, mark or buoy.
282 Conveying for hire any person by water, in a vessel in such a state, or so loaded, as to endanger his life.
283 Causing danger, obstruction or injury in any public way or line or navigation.
284 Dealing with any poisonous substance so as to endanger human life, etc.
285 Dealing with fire or any combustible matter so as to endanger human life, etc.
286 So dealing with any explosive substance.
289 A person omitting to take order with any animal in his possession, so as to guard against danger to human life, or of grievous hurt, from such animal.
291 Continuance of nuisance after injunction of discontinue.
292 Sale, etc., of obscene books, etc.
293 Sale, etc., of obscene objects to young persons.294 Obscene songs.
304A Causing death by rash or negligent act.
309 Attempt to commit suicide.
317 Exposure of a child under 12 years of age by parent or person having care of it with intention of wholly abandoning it.
318 Concealment of birth by secret disposal of dead body.
324 Voluntarily causing hurt by dangerous weapons or means.
325 Voluntarily causing grievous hurt.
330 Voluntarily causing hurt to extort confession or information, or to compel restoration of property, etc.
332 Voluntarily causing hurt to deter public servant from his duty (Excluded).
335 Causing grievous hurt on grave and sudden provocation, not intending to hurt any other than the person who gave the provocation.
336 Doing any act which endangers human life or the personal safety of others.
337 Causing hurt by an act which endangers human life, etc.
338 Causing grievous hurt by an act which endangers human life, etc.
341 Wrongfully restraining any person.
342 Wrongfully confining any person.
343 Wrongfully confining for three or more days.
344 Wrongfully confining for 10 or more days.
345 Keeping any person in wrongful confinement, knowing that a writ has been issued for his liberation.
346 Wrongful confinement in secret (Excluded).
347 Wrongful confinement for the purpose of extorting property, or constraining to an illegal act, etc. (Excluded).
348 Wrongful confinement for the purpose of extorting confession or information, or of compelling restoration of property, etc. (Excluded).
349 Assault or use of criminal force to deter a public servant from discharge of his duty (Excluded).
350 Assault or use of criminal force to a woman with intent to outrage her modesty (Excluded).
356 Assault or criminal force in attempt to commit theft of property worn or carried by a person.
357 Assault or use of criminal force in attempt wrongfully to confine a person. 363 Kidnapping (Excluded).
374 Unlawful compulsory labour.
376B Intercourse by public servant with woman in custody (Excluded).
376C Intercourse by Superintendent of Jail, remand home, etc. (Excluded).
376D Intercourse by Manager etc., of a hospital with any woman in that hospital (Excluded).
385 Putting or attempting to put in fear of injury, in order to commit extortion.
388 Extortion by threat of accusation of an offence punishable with death, imprisonment for life, or imprisonment for 10 years. If the offence threatened be an unnatural offence.
389 Putting a person in fear of accusation of an offence punishable with death, imprisonment for life, or imprisonment for 10 years in order to commit extortion (Excluded). If the offence be an unnatural offence.
419 Cheating by personation.
428 Mischief by killing, poisoning, maiming or rendering useless any animal of the value of 10 rupees or upwards.
429 Mischief by killing poisoning, maiming or rendering useless any elephant, camel, horse, etc., whatever may be its value, or any other animal of the value of 50 rupees or upwards.
430 Mischief by causing diminution of supply of water for agricultural purposes, etc.
431 Mischief by injury to pubic road, bridge, navigable river, or navigable channel, and rendering it impassable or less safe for 47 raveling or conveying property.
432 Mischief by causing inundation or obstruction to public drainage attended with damage.
433 Mischief by destroying or moving or rendering less useful a lighthouse or seamark, or by exhibiting false lights.
435 Mischief by fire or explosive substance with intent to cause damage to an amount of 100 rupees or upwards, or, in case of agricultural produce, 10 rupees or upwards.
440 Mischief committed after preparation made for causing death, or hurt, etc.
447 Criminal trespass.
448 House-trespass.
451 House-trespass in order to the commission of an offence punishable with imprisonment.
462 Being entrusted with any closed receptacle containing or supposed to contain any property, and fraudulently opening the same.
469 Forgery for the purpose of harming the reputation of any person or knowing that it is likely to be used for that purpose.
471 Using as genuine a forged document which is known to be forged. When the forged document is a promissory note of the Central Government.
472 Making or counterfeiting a seal, plate etc., with intent to commit a forgery punishable under section 467 of the Indian Penal code, or possessing with like intent any such seal, plate, etc., knowing the same to be counterfeit.
473 Making or counterfeiting a seal, plate, etc., with intent to commit a forgery punishable otherwise than under section 467 of the Indian Penal Code, or possessing with like intent any such seal, plate, etc., knowing the same to be counterfeit.
474 Having possessing of a document, knowing it to be forged, with intent it to be forged, with intent to use it as a genuine; if the document is one of the descriptions mentioned in section 466 of the Indian Penal code.
509 Uttering any word or making any gesture intended to insult the modesty of a woman, etc.

The following sections travel with the main offences:-

Sections, 109 to 114, 116, 117, 11.- 2nd Part, 11.- 1st Part, 120, 120-B, 149, 150, 201 (1st Part.- 22.- 1st Part, 511.



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