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Citedby 1 docs
Chand Khan Alia Chand Mian vs State on 9 December, 2009
Smt. Usha Gour vs The State Of Madhya Pradesh on 6 December, 2016

[Section 363A] [Complete Act]
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Central Government Act
Section 363A(1) in The Indian Penal Code
(1) Whoever kidnaps any minor or, not being the lawful guardian of a minor, obtains the custody of the minor, in order that such minor may be employed or used for the purpose of begging shall be punishable with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.