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Citedby 12249 docs - [View All]
Shyam Lal vs State on 26 April, 1957
Alamgir & Another vs The State Of Bihar on 14 November, 1958
State vs . Pawan Dass S/O Sh. Prem Lal Dass on 7 July, 2011
Thangappandian vs State By Deputy Superintendent Of ... on 10 July, 1997
State vs . Pawan Dass S/O Sh. Prem Lal Dass on 7 July, 2011

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Central Government Act
Section 498 in The Indian Penal Code
498. Enticing or taking away or detaining with criminal intent a married woman.—Whoever takes or entices away any woman who is and whom he knows or has reason to believe to be the wife of any other man, from that man, or from any person having the care of her on behalf of that man, with intent that she may have illicit intercourse with any person, or conceals or detains with that intent any such woman, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.