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[Section 390] [Complete Act]
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Central Government Act
Section 390(d) in The Indian Penal Code
(d) A obtains property from Z by saying—“Your child is in the hands of my gang, and will be put to death unless you send us ten thousand rupees”. This is extortion, and punishable as such; but it is not robbery, unless Z is put in fear of the instant death of his child. COMMENTS In order that theft may constitute robbery, prosecution has to establish—