Section 28   [ View Judgements ]

Penalty for abetting escape of youthful offender


Whoever abets an escape, or an attempt to escape, on the part of a youthful offender from a Reformatory School, or from the employer of such youthful offender, shall be publishable with imprisonment for a term which may extend to six months, or with fine not exceeding two hundred rupees, or with both.

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