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[Section 405] [Complete Act]
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Central Government Act
Section 405(e) in The Indian Penal Code
(e) A, a revenue-officer, is entrusted with public money and is either directed by law, or bound by a contract, express or imĀ­plied, with the Government, to pay into a certain treasury all the public money which he holds. A dishonestly appropriates the money. A has committed criminal breach of trust.