Section 313.   [ View Judgements ]

Causing miscarriage without woman's consent


Section 313. Causing miscarriage without woman's consent

Whoever commits the offence defined in the last preceding section without the consent of the woman, whether the woman is quick with child or not, shall be punished with 1[ imprisonment for life] or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.

1. Subs. by Act 26 of 1955, sec.117 and sch., for "transportation for life" (w.e.f.1-1-1956).

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