Main Search Premium Members Advanced Search Disclaimer
Citedby 333 docs - [View All]
Girja Shankar Sahay And Anr. vs State Of Bihar on 15 December, 1971
Antaryami @ Antarjyami Patra And ... vs State on 23 August, 1985
Constable Ravinder Singh vs The State (Nct Of Delhi) on 12 November, 2008
Verma Sunil vs Harpal Singh on 3 July, 2013
Ashwin vs State on 31 July, 2008

[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 223 in The Indian Penal Code
223. Escape from confinement or custody negligently suffered by public servant.—Whoever, being a public servant legally bound as such public servant to keep in confinement any person charged with or convicted of any offence 1[or lawfully committed to custody], negligently suffers such person to escape from confine­ment, shall be punished with simple imprisonment for a term which may extend to two years, or with fine, or with both.