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Citedby 19 docs - [View All]
The State vs Siddhannath Gangaram on 13 February, 1956
State Of Orissa vs Gokul Barik on 20 November, 1958
Achcha Bhoomanna vs The Court Of District Munsiff ... on 11 June, 1991
In Re: Pantam Venkayya vs Unknown on 30 October, 1929
Brahma Nand Misra vs Emperor on 11 August, 1939

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Central Government Act
Section 171D in The Indian Penal Code
166 [171D. Personation at elections.—Whoever at an election applies for a voting paper or votes in the name of any other person, whether living or dead, or in a fictitious name, or who having voted once at such election applies at the same election for a voting paper in his own name, and whoever abets, procures or attempts to procure the voting by any person in any such way, commits the offence or personation at an election: 167 [Provided that nothing in this section shall apply to a person who has been authorised to vote as proxy for an elector under any law for the time being in force in so far as he votes as a proxy for such elector.]]