Main Search Premium Members Advanced Search Disclaimer
Citedby 636 docs - [View All]
Sc 187/1999 Of Sessions Court vs By Adv. Sri.Bechu Kurian Thomas on 4 April, 2014
Parminder @ Ladka Pola vs State Of Delhi on 16 January, 2014
Raju @ Rajkumar @ Rajesh Joshi vs State Of Rajasthan on 13 November, 2003
Parminder @ Ladka Pola vs State Of Delhi on 16 January, 1947
Girraj Dhobi @ Girraj Prasad vs State on 28 July, 2011

[Section 376] [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 376(1) in The Indian Penal Code
(1) Whoever, except in the cases provided for by sub-section (2), commits rape shall be punished with imprisonment of either description for a term which shall not be less than seven years but which may be for life or for a term which may extend to ten years and shall also be liable to fine unless the women raped is his own wife and is not under twelve years of age, in which cases, he shall be punished with imprisonment of either description for a term which may extend to two years or with fine or with both: Provided that the court may, for adequate and special reasons to be mentioned in the judgment, impose a sentence of imprisonment for a term of less than seven years.