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Central Government Act
Section 469 in The Indian Penal Code
469. Forgery for purpose of harming reputation.—Whoever commits forgery, 1[intending that the document or electronic record forged] shall harm the repu­tation of any party, or knowing that it is likely to be used for that purpose, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.