Main Search Premium Members Advanced Search Disclaimer
Citedby 5965 docs - [View All]
State vs Pradeep -:: Page 1 Of 59 ::- on 9 January, 2015
State vs Raju @ Rahul & Ors. -:: Page 1 Of 55 ... on 11 February, 2016
The State Of Maharashtra Through ... vs Alister Anthony Pareira on 6 September, 2007
State Of Nagaland vs Lipok Ao And Ors. on 17 May, 2007
State Of Maharashtra Etc. Etc vs Sukhdeo Singh And Anr. Etc. Etc on 15 July, 1992

[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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 313 in The Indian Penal Code
313. Causing miscarriage without woman’s consent.—Whoever com­mits the offence defined in the last preceding section without the consent of the woman, whether the woman is quick with child or not, shall be punished with 1[imprisonment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.