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Citedby 166 docs - [View All]
Subhlal Gope And Anr. vs State Of Bihar on 20 March, 1970
The State vs Mansha Singh Bhagwant Singh on 27 February, 1958
Ajit Singh And Anr. vs State Of Punjab on 13 November, 1981
In Re: Wasudeo Narayan Phadnis And ... vs Unknown on 2 March, 1949
Harjeet Singh vs State Of West Bengal on 6 April, 2005

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Central Government Act
Section 369 in The Indian Penal Code
369. Kidnapping or abducting child under ten years with intent to steal from its person.—Whoever kidnaps or abducts any child under the age of ten years with the intention of taking dishon­estly any movable property from the person of such child, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.