Section 376B.   [ View Judgements ]

Intercourse by public servant with woman is his custody


Section 376B. Intercourse by public servant with woman is his custody

Whoever, being a public servant, takes advantage of his official position and induces or seduces any woman, who is in his custody as such public servant or in the custody of a public servant subordinate to him, to have sexual intercourse with him, such sexual intercourse not amounting to the offence of rape, shall be punished with imprisonment of either description for a term which may extend to five years and shall also be liable to fine].

1. Subs. by Act 43 of 1983, sec. 3, for sec. 376B (w.e.f. 25-12-1983).

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