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Citedby 57 docs - [View All]
State Of Haryana & Anr vs Jai Singh on 17 February, 2003
Muhammed Riyas @ P.V.Riyas vs The State Of Kerala on 5 January, 2007
Ram Pershad, Minor, Represented ... vs Dhapi on 2 July, 1887
Manoj Kumar Yadav vs The State Of Jharkhand on 11 November, 2016
Santosh @ Sonu Balram Jadhav vs State Of Maharashtra on 28 November, 2013

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Central Government Act
Section 130 in The Indian Penal Code
130. Aiding escape of, rescuing or harbouring such prisoner.—Whoever knowingly aids or assists any State prisoner or prisoner of war in escaping from lawful custody, or rescues or attempts to rescue any such prisoner, or harbours or conceals any such prisoner who has escaped from lawful custody, or offers or attempts to offer any resistance to the recapture of such prisoner, shall be pun­ished with 1[imprisonment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine. Explanation.—A State prisoner or prisoner of war, who is permit­ted to be at large on his parole within certain limits in 2[India], is said to escape from lawful custody if he goes beyond the limits within which he is allowed to be at large.