Main Search Premium Members Advanced Search Disclaimer
Citedby 333 docs - [View All]
State Of Kerala vs Chellappan George And Anr. on 19 August, 1983
Ramesh Dass vs Raghu Nath And Ors on 14 February, 2008
Amir Rai And Ors. vs The State Of Bihar And Anr. on 18 May, 1990
Nepali Giri & Ors. vs State Of Bihar & Anr on 19 August, 2014
Gulzar vs State Of M.P on 4 January, 2007

[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. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 360 in The Indian Penal Code
360. Kidnapping from India.—Whoever conveys any person beyond the limits of 1[India] without the consent of that person, or of some person legally authorised to consent on behalf of that person, is said to kidnap that person from 1[India].