Main Search Premium Members Advanced Search Disclaimer
Citedby 24 docs - [View All]
Dalbir Singh vs State Of Haryana on 29 June, 2015
An Application For Anticipatory ... vs In Re.: Dilip Mohanto on 13 August, 2015
4596/2015 on 21 May, 2015
Dharampal S/O Shiv Lal Singh vs State Of Nct Of Delhi on 2 February, 2010
Sonu Kol vs The State Of Madhya Pradesh on 19 August, 2014

[Section 376(2)] [Section 376] [Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 376(2)(d) in The Indian Penal Code
(d) being on the management or on the staff of a hospital, takes advantage of his official position and commits rape on a woman in that hospital; or