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Citedby 2073 docs - [View All]
K.V. Rajagopal Reddy vs State Of Karnataka on 28 September, 2016
State vs Parasram on 7 August, 1964
State vs Parasram on 7 August, 1964
Sheonandan Paswan vs State Of Bihar & Others on 16 December, 1982
S. L. Goswami vs High Court Of Madhya Pradesh At ... on 23 November, 1978

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Central Government Act
Section 466 in The Indian Penal Code
466. Forgery of record of Court or of public register, etc.—1[Whoever forges a document or an electronic record], purporting to be a record or proceed­ing of or in a Court of Justice, or a register of birth, baptism, marriage or burial, or a register kept by a public servant as such, or a certificate or document purporting to be made by a public servant in his official capacity, or an authority to institute or defend a suit, or to take any proceedings therein, or to confess judgment, or a power of attorney, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine. 1[Explanation.—For the purposes of this section, “register” includes any list, data or record of any entries maintained in the electronic form as defined in clause (r) of sub-section
(1) of section 2 of the Information Technology Act, 2000.]