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Citedby 538 docs - [View All]
Nand Kishore And Anr. vs Emperor on 26 July, 1939
Teeka And Others vs State Of Uttar Pradesh on 15 February, 1961
Tika Ram And Ors. vs State on 6 May, 1959
Prabodh Sadashiv Sadavarte vs State Of Maharashtra, Through ... on 8 June, 2016
Mr Vinay Shrivastava vs It Is Submitted By Learned Counsel ... on 16 January, 2015

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Central Government Act
Section 424 in The Indian Penal Code
424. Dishonest or fraudulent removal or concealment of property.—Whoever dishonestly or fraudulently conceals or removes any property of himself or any other person, or dishonestly or fraud­ulently assists in the concealment or removal thereof, or dishon­estly releases any demand or claim to which he is entitled, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.