Section 363.   [ View Judgements ]

Punishment for kidnapping


Section 363. Punishment for kidnapping

Whoever kidnaps any person from 1[India] or from lawful guardianship, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.

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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