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Citedby 224 docs - [View All]
Gurucharan Samal vs The State on 11 February, 1953
Milind Malhar Shringarpure & Ors vs The State Of Maharashtra on 27 April, 2016
Omkarsingh Sajjan Singh Jat & Anr vs The State Of Maharashtra on 27 April, 2016
Kashiram Jhunjhunwalla vs (Firm) Hurdut Rai Gopal Rai on 25 January, 1935
M. Ramkrishna Menon vs Kerala State Represented By ... on 8 March, 1972

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Central Government Act
Section 222 in The Indian Penal Code
222. Intentional omission to apprehend on the part of public servant bound to apprehend person under sentence or lawfully committed.—Whoever, being a public servant, legally bound as such public servant to apprehend or to keep in confinement any person under sentence of a Court of Justice for any offence 1[or lawfully committed to custody], intentionally omits to apprehend such person, or intentionally suffers such person to escape or intentionally aids such person in escaping or attempting to escape from such confinement, shall be punished as follows, that is to say:— with 2[imprisonment for life] or with imprisonment of either description for a term which may extend to fourteen years, with or without fine, if the person in confinement, or who ought to have been apprehended, is under sentence of death; or with imprisonment of either description for a term which may extend to seven years, with or without fine, if the person in confinement or who ought to have been apprehended, is subject, by a sentence of a Court of Justice, or by virtue of a commuta­tion of such sentence, to 2[imprisonment for life] 3[***] 4[***] 5[***] 6[***] or imprisonment for a term of ten years or up­wards; or with imprisonment of either description for a term which may extend to three years, or with fine, or with both, if the person in confinement, or who ought to have been apprehended is subject, by a sentence of a Court of Justice, to imprisonment for a term not exceeding to ten years 7[or if the person was lawfully com­mitted to custody].