Main Search Premium Members Advanced Search Disclaimer
Citedby 84 docs - [View All]
Dheeraj Setia vs Cbi on 11 May, 2009
Parmatma Singh vs State Of Punjab on 30 September, 2013
Omkar Prasad Verma vs State Of Madhya Pradesh on 8 March, 2007
Sandeep Kaur vs State Of Punjab & Anr on 11 January, 2016
Pawan Kumar vs Cbi on 25 May, 2009

[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 376B in The Indian Penal Code
1[376B. Intercourse by public servant with woman in his custody.—Whoever, being a public servant, takes advantage of his official position and induces or seduces, any woman, who is in his custody as such public servant or in the custody of a public servant subordinate to him, to have sexual intercourse with him, such sexual intercourse not amounting to the offence of rape, shall be punished with imprisonment of either description for a term which may extend to five years and shall also be liable to fine.]