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Citedby 1861 docs - [View All]
State vs Gulbahar Ali @ Raju & Anr -:: Page 1 ... on 20 October, 2015
Sc 187/1999 Of Sessions Court vs By Adv. Sri.Bechu Kurian Thomas on 4 April, 2014
Mamta vs State Of Haryana on 1 October, 2012
Sunauvvar vs State Of U.P. on 9 February, 2017
Mangal vs State on 28 April, 2014

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Central Government Act
Section 368 in The Indian Penal Code
368. Wrongfully concealing or keeping in confinement, kidnapped or abducted person.—Whoever, knowing that any person has been kidnapped or has been abducted, wrongfully conceals or confines such person, shall be punished in the same manner as if he had kidnapped or abducted such person with the same intention or knowledge, or for the same purpose as that with or for which he conceals or detains such person in confinement.