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[Section 364] [Complete Act]
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Central Government Act
Section 364(b) in The Indian Penal Code
(b) A forcibly carries or entices B away from his home in order that B may be murdered. A has committed the offence defined in this section. CLASSIFICATION OF OFFENCE Punishment—Imprisonment for life, or rigorous imprisonment for 10 years and fine—Cognizable—Non-bailable—Triable by Court of Ses­sion—Non-compoundable.