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Citedby 1 docs
Suchandra Kumar Samanta vs The King And Ors. on 12 September, 1949

[Section 191] [Complete Act]
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Central Government Act
Section 191(c) in The Indian Penal Code
(c) A, knowing the general character of Z’s handwriting, states that he believes a certain signature to be the handwriting of Z; A in good faith believing it to be so. Here A’s statement is merely as to his belief, and is true as to his belief, and there­fore, although the signature may not be the handwriting of Z, A has not given false evidence.