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Citedby 20 docs - [View All]
Anantha R. Hegde vs Capt. T.S. Gopalakrishna on 15 April, 1996
State Of Kerala vs Kerala Water Transport ... on 25 October, 1966
V. Sugandhalal vs St. Mary'S Finance Ltd. on 6 June, 2000
Kotak Mahindra Bank vs R.Subramanian on 21 February, 2013
S.Govind Rajan vs M.O.Roy on 17 November, 2014

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Central Government Act
Section 629 in The Companies Act, 1956
629. Penalty for false evidence. If any person intentionally gives false evidence-
(a) upon any examination upon oath or solemn affirmation, authorised under this Act; or
(b) in any affidavit, deposition or solemn affirmation, in or about the winding up of any company under this Act, or otherwise in or about any matter arising under this Act; he shall be punishable with imprisonment for a term which may extend to seven years, and shall also be liable to fine.
Penalty where no specific penalty is provided elsewhere in the Act.