Main Search Premium Members Advanced Search Disclaimer
Citedby 69524 docs - [View All]
State vs Mr.Amit Kumar on 23 May, 2013
State vs Chander Shekhar Sharma. on 27 May, 2013
State vs Mohd. Sanaullah. -:: Page 1 Of 69 ... on 22 November, 2013
State vs Parmod Kamlani -:: Page 1 on 7 September, 2013
State vs Sarvjeet Jaswal And Others. -:: ... on 22 November, 2013

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 506 in The Indian Penal Code
506. Punishment for criminal intimidation.—Whoever commits, the offence of criminal intimidation shall be punished with imprison­ment of either description for a term which may extend to two years, or with fine, or with both; If threat be to cause death or grievous hurt, etc.—And if the threat be to cause death or grievous hurt, or to cause the destruction of any property by fire, or to cause an offence punishable with death or 1[imprisonment for life], or with imprisonment for a term which may extend to seven years, or to impute, unchastity to a woman, shall be punished with imprison­ment of either description for a term which may extend to seven years, or with fine, or with both.