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Chhedi Lal & Others vs State Of U.P. & Another on 13 September, 2012

[Section 191] [Complete Act]
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Central Government Act
Section 191(b) in The Indian Penal Code
(b) A, being bound by an oath to state the truth, states that he believes a certain signature to be the handwriting of Z, when he does not believe it to be the handwriting of Z. Here A states that which he knows to be false, and therefore gives false evidence.