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Hs Bedi vs National Highway Authority Of ... on 22 January, 2016
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Central Government Act
Section 209 in The Indian Penal Code
209. Dishonestly making false claim in Court.—Whoever fraudu­lently or dishonestly, or with intent to injure or annoy any person, makes in a Court of Justice any claim which he knows to be false, shall be punished with imprisonment of either descrip­tion for a term which may extend to two years, and shall also be liable to fine.