Main Search Premium Members Advanced Search Disclaimer
Citedby 4258 docs - [View All]
Adya Prasad And Ors. vs Rajindra Mahto on 13 September, 1974
Bani Singh & Ors vs State Of U.P on 9 July, 1996
Govind Ramji Jadhav vs The State Of Maharashtra on 7 March, 1990
Baleshwar Yadav @ Shyamji vs The State Of Jharkhand on 11 December, 2007
Vignesh vs The State Of Tamil Nadu on 30 March, 2012

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 386 in The Indian Penal Code
386. Extortion by putting a person in fear of death or grievous hurt.—Whoever commits extortion by putting any person in fear of death or of grievous hurt o that person or to any other, shall be punished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.