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[Section 21] [Complete Act]
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Central Government Act
Section 21(Fourth) in The Indian Penal Code
(Fourth) — Every officer of a Court of Justice 28 [(including a liquidator, receiver or commissioner)] whose duty it is, as such officer, to investigate or report on any matter of law or fact, or to make, authenticate, or keep any document, or to take charge or dispose of any property, or to execute any judicial process, or to administer any oath, or to interpret, or to preserve order in the Court, and every person specially authorized by a Court of Justice to perform any of such duties;