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Kershi Pirozsha Bhagvagar vs State Of Gujarat And Anr. on 21 June, 2007
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Punjab Tyre House And Ors. vs State Of Gujarat And Anr. on 19 April, 2002

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Central Government Act
Section 219 in The Indian Penal Code
219. Public servant in judicial proceeding corruptly making report, etc., contrary to law.—Whoever, being a public servant, corruptly or maliciously makes or pronounces in any stage of a judicial proceeding, any report, order, verdict, or decision which he knows to be contrary to law, shall be punished with imprisonment of either description for a term which may extend to seven years, or with fine, or with both.