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[Section 376(2)] [Section 376] [Complete Act]
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Central Government Act
Section 376(2)(c) in The Indian Penal Code
(c) being on the management or on the staff of a jail, remand home or other place of custody established by or under any law for the time being in force or of a woman’s or children’s insti­tution takes advantage of his official position and commits rape on any inmate of such jail, remand home, place or institution; or