Section 360.   [ View Judgements ]

Kidnapping from India


Section 360. Kidnapping from India

Whoever conveys any person beyond the limits of 1[India] without the consent of that person, or of some person legally authorized to consent on behalf of that person is said to kidnap that person from 1[India].

1. The words "British India" have successively been subs. by the A. O.1948, the A.O. 1950 and Act 3 of 1951, sec. 3 and sch., to read as above.

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