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Citedby 209 docs - [View All]
Nandini Satpathy vs Dani (P.L.) And Anr on 7 April, 1978
Bangshilal Bhora And Anr. vs Rowtmal Patwari And Anr. on 11 July, 1951
In Re: Jivandas Savchand vs Unknown on 18 July, 1930
Babulal Chhaganlal Barot vs The State Of Gujarat on 11 January, 1967
Khwaja Mohd. Abdul Latif vs Moulvi Ahmad Abdul Halim on 14 September, 1938

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Central Government Act
Section 179 in The Indian Penal Code
179. Refusing to answer public servant authorised to question.—Whoever, being legally bound to state the truth on any subject to any public servant, refuses to answer any question demanded of him touching that subject by such public servant in the exercise of the legal powers of such public servant, shall be punished with simple imprisonment for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.