Main Search Premium Members Advanced Search Disclaimer
Citedby 819 docs - [View All]
6.2016 vs M. Mittal on 29 September, 2016
Jailok Thakur And Ors. vs State Of Bihar on 29 October, 1979
Shripad Janardan Phadke vs The State Of Maharashtra on 18 February, 2014
Dr. Anil K. Khandelwal And 14 Ors. vs Shri Maksud Saiyed And Anr. on 9 January, 2006
Ujmabhai vs State on 14 May, 2010

[Complete Act]
User Queries
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. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 470 in The Indian Penal Code
470. Forged 1[document or electronic record].—A false 1[document or electronic record] made wholly or in part by forgery is designated “a forged 1[document or electronic record]”.