Main Search Premium Members Advanced Search Disclaimer
Citedby 364 docs - [View All]
Ram Harsh Das vs State Of Bihar And Ors. [Alongwith ... on 26 September, 1997
Ganpat Lal vs Emperor on 4 August, 1926
V.Lawrence vs The State Represented By on 11 April, 2011
Anish Chakrabarty vs State Of Bihar And Anr. on 2 May, 2006
State Of Maharashtra vs Sk. Bannu And Shankar on 12 September, 1980

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 205 in The Indian Penal Code
205. False personation for purpose of act or proceeding in suit or prosecution.—Whoever falsely personates another, and in such assumed character makes any admission or statement, or confesses judgment, or causes any process to be issued or becomes bail or security, or does any other act in any suit or criminal prosecu­tion, shall be punished with imprisonment of either description for a term which may extend to three years, or with fine, or with both.