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Roshan Lal & Ors vs State Of Punjab on 3 December, 1964
Santosh Kr. Chamaria, Dilip Kr. ... vs State Of West Bengal on 24 July, 2006
State By Mahalakshmi Layout vs K B Beetegowda on 7 October, 2015
Public Prosecutor, Andhra vs Palapati Ramakrishnaiah on 17 February, 1955
Kuntalben Amitbhai Onest vs State Of Gujarat & on 15 February, 2013

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Central Government Act
Section 348 in The Indian Penal Code
348. Wrongful confinement to extort confession, or compel resto­ration of property.—Whoever wrongfully confines any person for the purpose of extorting from the person confined or any person interested in the person confined any confession or any informa­tion which may lead to the detection of an offence or misconduct, or for the purpose of constraining the person confined or any person interested in the person confined to restore or to cause the restoration of any property or valuable security or to satis­fy any claim or demand, or to give information which may lead to the restoration of any property or valuable security, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.