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Central Government Act
Section 364 in The Indian Penal Code
364. Kidnapping or abducting in order to murder.—Whoever kidnaps or abducts any person in order that such person may be murdered or may be so disposed of as to be put in danger of being mur­dered, shall be punished with 1[imprisonment for life] or rigor­ous imprisonment for a term which may extend to ten years, and shall also be liable to fine. Illustrations
(a) A kidnaps Z from 2[India], intending or knowing it to be likely that Z may be sacrificed to an idol. A has committed the offence defined in this section.
(b) A forcibly carries or entices B away from his home in order that B may be murdered. A has committed the offence defined in this section. CLASSIFICATION OF OFFENCE Punishment—Imprisonment for life, or rigorous imprisonment for 10 years and fine—Cognizable—Non-bailable—Triable by Court of Ses­sion—Non-compoundable.