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Citedby 205 docs - [View All]
Bhuban Chandra Sharma vs The State Of Meghalaya on 21 February, 2007
Arvindervir Singh vs State Of Punjab & Anr on 5 August, 1998
Karansingh vs State on 6 February, 1956
Qabul And Ors. vs Emperor on 16 September, 1932
Suresh Chandra Sharma vs State Of M.P on 15 April, 2009

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Central Government Act
Section 194 in The Indian Penal Code
194. Giving or fabricating false evidence with intent to procure conviction of capital offence.—Whoever gives or fabricates false evidence, intending thereby to cause, or knowing it to be likely that he will thereby cause, any person to be convicted of an offence which is capital 1[by the law for the time being in force in 2[India]] shall be punished with 3[imprisonment for life], or with rigorous imprisonment for a term which may extend to ten years, and shall also be liable to fine; if innocent person be thereby convicted and executed.—and if an innocent person be convicted and executed in consequence of such false evidence, the person who gives such false evidence shall be punished either with death or the punishment hereinbefore de­scribed.