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[Section 330] [Complete Act]
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Central Government Act
Section 330(d) in The Indian Penal Code
(d) A, a zamindar, tortures a raiyat in order to compel him to pay his rent. A is guilty of an offence under this section. CLASSIFICATION OF OFFENCE Punishment—Imprisonment for 7 years and fine—Cognizable—Bail­able—Triable by Magistrate of the first class—Non-compoundable.