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[Section 21] [Complete Act]
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Central Government Act
Section 21(Ninth) in The Indian Penal Code
(Ninth) — Every officer whose duty it is, as such officer, to take, receive, keep or expend any property on behalf of 29 [the Govern­ment], or to make any survey, assessment or contract on behalf of 29 [the Government], or to execute any revenue process, or to investigate, or to report, on any matter affecting the pecuniary interests of 29 [the Government], or to make, authenticate or keep any document relating to the pecuniary interests of 29 [the Govern­ment], or to prevent the infraction of any law for the protection of the pecuniary interests of 29 [the Government] 30 [***];