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Sri. Raju @ Rajashekhar Bharmanna ... vs The State Of Karnataka, on 31 January, 2013
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Central Government Act
Section 343 in The Indian Penal Code
343. Wrongful confinement for three or more days.—Whoever wrong­fully confines any person for three days, or more, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.