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Report No. 152

3.9. Sections 340 to 348.-

Sections 340 to 348 of the Indian Penal Code constitute a group of sections dealing with wrongful restraint, and wrongful confinement and their aggravations. Of course, they envisage that the confinement itself is illegal-an ingredient prominently brought out by the adjective "wrongful". But we must refer to section 348 which provides for punishment to a person who wrongfully confines any person for extorting any confession etc. The section also punishes extortion committed to extract information leading to the detection of offence or misconduct.



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