Main Search Premium Members Advanced Search Disclaimer
Citedby 1113 docs - [View All]
Beni Madhava And Ors. vs State Of Rajasthan on 22 September, 1981
Jagannathan And Ors. vs The State on 23 September, 1983
Vakhatsinh Somsinh vs State Of Gujarat on 3 December, 1974
Sushila Devi vs State Of Rajasthan on 8 March, 2007
Taju Khan vs State Of Rajasthan on 22 October, 1982

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 167 in The Indian Penal Code
167. Public servant framing an incorrect document with intent to cause injury.—Whoever, being a public servant, and being, as 1[such public servant, charged with the preparation or translation of any document or electronic record, frames, prepares or translates that document or electronic record] in a manner which he knows or believes to be incorrect, intending thereby to cause or knowing it to be likely that he may thereby cause injury to any person, shall be punished with imprisonment of either description for a term which may extend to three years, or with fine, or with both.