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[Section 195(1)(b)] [Section 195(1)] [Section 195] [Complete Act]
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Central Government Act
Section 195(1)(b)(ii) in The Code Of Criminal Procedure, 1973
(ii) of any offence described in section 463, or punishable under section 471, section 475 or section 476, of the said Code, when such offence is alleged to have been committed in respect of a document produced or given in evidence in a proceeding in any Court, or