Main Search Premium Members Advanced Search Disclaimer
Citedby 193 docs - [View All]
Banshidhar Saini vs State Of Rajasthan And Anr. on 11 December, 1987
Hridaya Narain Tiwari vs State Of U.P. Thru Secy. Deptt Of ... on 8 May, 2014
Sakuntala Chau Pattnaik vs Smt. Ratna Prava Mohapatra And ... on 31 August, 1998
M/S Hind Security Agency And Anr vs Enforcement Officer, Epfo ... on 10 May, 2017
Infoseek Solutions vs Kerala Law Times on 4 October, 2006

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 17 in The Indian Penal Code
19 [17. “Government”.—The word “Government” denotes the Central Government or the Government of a 20 [***] State.]