Main Search Premium Members Advanced Search Disclaimer
Citedby 633 docs - [View All]
Dhulji vs Kanchan on 27 July, 1955
Ashok Kumar & Ors vs State Of Jharkhand & Anr on 24 January, 2014
K. Ramajayam @ Appu vs The Inspector Of Police on 27 January, 2016
Raj Kumar @ Raju Son Of Chander ... vs State Of Haryana on 26 August, 2013
K. Ramajayam @ Appu vs The Inspector Of Police on 27 January, 2016

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 404 in The Indian Penal Code
404. Dishonest misappropriation of property possessed by deceased person at the time of his death.—Whoever dishonestly misappro­priates or converts to his own use property, knowing that such property was in the possession of a deceased person at the time of that person’s decease, and has not since been in the posses­sion of any person legally entitled to such possession, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine; and if the offender at the time of such person’s decease was employed by him as a clerk or servant, the imprisonment may extend to seven years. Illustration Z dies in possession of furniture and money. His servant A, before the money comes into the possession of any person entitled to such possession, dishonestly misappropriates it. A has commit­ted the offence defined in this section. CLASSIFICATION OF OFFENCE Punishment—Imprisonment for 3 years and fine—Non-Cognizable—Bail­able—Triable by Magistrate of the first class—Non-compoundable. If by clerk or person employed by deceased: Punishment—Imprisonment for 7 years and fine—Non-Cognizable—Bail­able—Triable by Magistrate of the first class—Non-compoundable.