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Report No. 156

12. Punishment for wrongful restraint and wrongful confinement.-

Because of lust to gain quick money, property or for other motives, gangs of hoodlums have been resorting to restraining or wrongfully confining victims or his/her relative. There is an apparent need to make such offences under sections 431 to 344 of more aggravated nature, if committed by more than one person. There is need for exchange of views on it.



The Indian Penal Code Back




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