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Central Government Act
Section 376C in The Indian Penal Code
316 [376C. Intercourse by superintendent of jail, remand home, etc.—Whoever, being the superintendent or manager of a jail, remand home or other place of custody established by or under any law for the time being in force or of a woman’s or children’s insti­tution takes advantage of his official position and induces or seduces any female inmate of such jail, remand home, place or institution to have sexual intercourse with him, such sexual intercourse not amounting to the offence of rape, shall be pun­ished with imprisonment of either description for a term which may extend to five years and shall also be liable to fine. Explanation 1.—“Superintendent” in relation to jail, remand home or other place of custody or a women’s or children’s institution includes a person holding any other office in such jail, remand home, place or institution by virtue of which he can exercise any authority or control over its inmates. Explanation 2.—The expression “women’s or children’s institu­tion” shall have the same meaning as in Explanation 2 to sub-section (2) of section 376.]