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The Juvenile Justice (Care and Protection of Children) Act, 2015


84. Kidnapping and abduction of child.

For the purposes of this Act, the provisions of sections 359 to 369 of the Indian Penal Code, shall mutatis mutandis apply to a child or a minor who is under the age of eighteen years and all the provisions shall be construed accordingly.



The Juvenile Justice (Care and Protection of Children) Act, 2015 Back




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