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Motilal Agarwalla vs Nisamoni Mohanty And Anr. on 12 June, 1974
The State vs Amrutlal Prabhudas on 21 January, 1964
J.S. Jaggi vs Sanand Singh Shrinet on 3 April, 2013
The State vs Ramniranjan And Anr. on 21 April, 1955
Ahsan And Others vs State Of Haryana on 29 October, 2013

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Central Government Act
Section 346 in The Indian Penal Code
346. Wrongful confinement in secret.—Whoever wrongfully confines any person in such manner as to indicate an intention that the confinement of such person may not be known to any person inter­ested in the person so confined, or to any public servant, or that the place of such confinement may not be known to or discov­ered by any such person or public servant as hereinbefore men­tioned, shall be punished with imprisonment of either description for a term which may extend to two years in addition to any other punishment to which he may be liable for such wrongful confine­ment.