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The Code of Criminal Procedure, 1973 (Act No 2 of 1974) Vol I
Gurjit Singh vs State Of Punjab on 7 April, 1986
Virendra Kumar Gun Sagar ... vs State Of Madhya Pradesh on 3 May, 1997
Virendra Kumar vs State Of Madhya Pradesh on 3 May, 1997
Dhani Ram vs State Of Himachal Pradesh on 27 April, 1982

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Central Government Act
Section 329 in The Indian Penal Code
329. Voluntarily causing grievous hurt to extort property, or to constrain to an illegal act.—Whoever voluntarily causes grievous hurt for the purpose of extorting from the sufferer or from any person interested in the sufferer any property or valuable secu­rity, or of constraining the sufferer or any person interested in such sufferer to do anything that is illegal or which may facili­tate the commission of an offence, 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.