Main Search Premium Members Advanced Search Disclaimer
Citedby 318 docs - [View All]
Harjeet Singh vs State Of West Bengal on 6 April, 2005
State Rep. By D.S.P., ... vs K.V. Rajendran & Ors on 2 September, 2008
Rajul And Anr. vs State Of Uttar Pradesh on 22 December, 1981
Friday vs Manoj Kumar
Amir Rai And Ors. vs The State Of Bihar And Anr. on 18 May, 1990

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 362 in The Indian Penal Code
362. Abduction.—Whoever by force compels, or by any deceitful means induces, any person to go from any place, is said to abduct that person.