Main Search Premium Members Advanced Search Disclaimer
Citedby 129 docs - [View All]
Ramasamy, Anthonysamy And ... vs State Rep. By Deputy ... on 4 December, 2006
Ramasamy vs State on 4 December, 2006
Whether vs State on 12 January, 2012
Whether vs State
Khem Singh vs State on 5 August, 2010

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 331 in The Indian Penal Code
331. Voluntarily causing grievous hurt to extort confession, or to compel restoration of property.—Whoever voluntarily causes grievous hurt for the purpose of extorting from the sufferer or from any person interested in the sufferer any confession or any information which may lead to the detection of an offence or misconduct, or for the purpose of constraining the sufferer or any person interested in the sufferer to restore or to cause the restoration of any property or valuable security, or to satisfy any claim or demand or to give information which may lead to the restoration of any property or valuable security, shall be pun­ished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.