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Babu Nandan Mallah vs The State on 10 August, 1971
Urooj Abbas vs State Of Uttar Pradesh on 24 September, 1971
Artatran Mahasuara And Ors. vs State Of Orissa on 5 March, 1956
Ajit Singh And Anr. vs The State on 3 February, 1970
J.S. Jaggi vs Sanand Singh Shrinet on 3 April, 2013

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Central Government Act
Section 344 in The Indian Penal Code
344. Wrongful confinement for ten or more days.—Whoever wrongfully confines any person for ten days, or more, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.