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S.J. Singh And Anr. vs State Of Gujarat And Ors. on 4 August, 1992
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Central Government Act
Section 204 in The Indian Penal Code
204. Destruction of 1[document or electronic record] to prevent its production as evi­dence.—Whoever secretes or destroys any 1[document or electronic record] which he may be lawfully compelled to produce as evidence in a Court of Justice, or in any proceeding lawfully held before a public servant, as such, or obliterates or renders illegible the whole or any part of such 1[document or electronic record] with the intention of preventing the same from being produced or used as evidence before such Court or public servant as aforesaid, or after he shall have been lawfully sum­moned or required to produce the same for that purpose, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.