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Satender Alias Kalu vs State Of Haryana on 29 October, 2014

[Section 375] [Complete Act]
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Central Government Act
Section 375(Sixthly) in The Indian Penal Code
(Sixthly) — With or without her consent, when she is under sixteen years of age. Explanation.—Penetration is sufficient to constitute the sexual intercourse necessary to the offence of rape.