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[Section 6] [Complete Act]
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Central Government Act
Section 6(b) in The Indian Penal Code
(b) A, a police-officer, without warrant, apprehends Z, who has committed murder. Here A is not guilty of the offence of wrongful confinement; for he was bound by law to apprehend Z and there­fore the case falls within the general exception which provides that “nothing is an offence which is done by a person who is bound by law to do it”.