Main Search Premium Members Advanced Search Disclaimer
Citedby 16610 docs - [View All]
Sri. Jeevaraj Puranik vs State Of Karnataka on 20 September, 2016
Baijnath Gupta And Others vs The State Of Madhya Pradesh on 7 May, 1965
Om Prakash Gupta vs State Of U. P.(With Connected ... on 11 January, 1957
Kamal Chatterjee vs The State Of West Bengal on 2 December, 1997
Friday vs By Advs.Sri.K.Ramakumar (Sr.) on 18 October, 2001

[Complete Act]
Try out the Virtual Legal Assistant to build your case briefs as you use the website and to professionally manage your legal research. Become a Premium Member and enjoy ad-free experience. Free for three months and pay only if you like it.
Central Government Act
Section 409 in The Indian Penal Code
409. Criminal breach of trust by public servant, or by banker, merchant or agent.—Whoever, being in any manner entrusted with property, or with any dominion over property in his capacity of a public servant or in the way of his business as a banker, mer­chant, factor, broker, attorney or agent, commits criminal breach of trust in respect of that property, shall be punished with 1[imprisonment for life], or with imprisonment of either descrip­tion for a term which may extend to ten years, and shall also be liable to fine.