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Citedby 1158 docs - [View All]
Zamir Qasim And Ors. vs Emperor on 19 April, 1944
The State Of Andhra Pradesh vs Thadi Narayana on 24 July, 1961
Gopalan vs State Of Kerala on 31 October, 1961
Raghubir And Ors. vs Rex on 9 August, 1950
Indra Kumar Nath vs The State on 13 January, 1954

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Central Government Act
Section 423 in The Indian Penal Code
423. Dishonest or fraudulent execution of deed of transfer con­taining false statement of consideration.—Whoever dishonestly or fraudulently signs, executes or becomes a party to any deed or instrument which purports to transfer or subject to any charge any property, or any interest therein, and which contains any false statement relating to the consideration for such transfer or charge, or relating to the person or persons for whose use or benefit it is really intended to operate, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.