Main Search Premium Members Advanced Search Disclaimer
Citedby 1 docs
Bhupinder Singh Chawla vs Smt. Rajwinder Kaur on 20 April, 2009

[Section 177] [Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 177(a) in The Indian Penal Code
(a) A, a landholder, knowing of the commission of a murder within the limits of his estate, wilfully misinforms the Magistrate of the district that the death has occurred by accident in conse­quence of the bite of a snake. A is guilty of the offence defined in this section.