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Central Government Act
Section 314 in The Indian Penal Code
314. Death caused by act done with intent to cause miscarriage.—Whoever, with intent to cause the miscarriage of a woman with child, does any act which causes the death of such woman, shall be punished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine; If act done without woman’s consent.—And if the act is done without the consent of the woman, shall be punished either with 1[imprisonment for life], or with the pun­ishment above mentioned. Explanation.—It is not essential to this offence that the of­fender should know that the act is likely to cause death.