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Zeenath vs Kadeeja on 11 October, 2006
Yellappachari And Anr. vs State Of Mysore And Anr. on 10 September, 1973
Kaushalya Bai vs The State Of Madhya Pradesh on 12 November, 2014
Devender Kumar vs The State ( Nct Of Delhi ) on 21 March, 2011
Meharunnissa Khan vs Kamlesh Naik And Anr. on 16 July, 1993

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Central Government Act
Section 98 in The Code Of Criminal Procedure, 1973
98. Power to compel restoration of abducted females. Upon complaint made on oath of the abduction or unlawful detention of a woman, or a female child under the age of eighteen years, for any unlawful purpose, a District Magistrate, Sub- divisional Magistrate or Magistrate of the first class may make an order for the immediate restoration of such woman to her liberty, or of such female child to her husband, parent, guardian or other person having the lawful charge of such child, and may compel compliance with such order, using such force as may be necessary. C.- General provisions relating to searches