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Citedby 2 docs
Bharat vs State on 23 September, 2010
Shankarbhai @ Shanko @ Batko ... vs State Of Gujarat & on 11 December, 2013

[Section 116] [Complete Act]
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Central Government Act
Section 116(b) in The Indian Penal Code
(b) A instigates B to give false evidence. Here, if B does not give false evidence, A has nevertheless committed the offence defined in this section, and is punishable accordingly.