Main Search Premium Members Advanced Search Disclaimer
Citedby 617 docs - [View All]
Jagdeo S/O Mahadeo Akhare And ... vs The State Of Maharashtra And Anr on 9 March, 2017
Sk Johny And Anr. vs State Of A.P. Represented By ... on 10 July, 2000
Jeewa Ram And Ors. vs Madan Lal And Anr. on 26 April, 1985
R.L. Sangle, Administrator, ... vs Vasantrao Sampatrao Ahire And ... on 30 October, 1984
Vijay Shankar Dubey vs State Of Bihar & Anr on 23 March, 2012

[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 166 in The Indian Penal Code
166. Public servant disobeying law, with intent to cause injury to any person.—Whoever, being a public servant, knowingly diso­beys any direction of the law as to the way in which he is to conduct himself as such public servant, intending to cause, or knowing it to be likely that he will, by such disobedience, cause injury to any person, shall be punished with simple imprisonment for a term which may extend to one year, or with fine, or with both. Illustration A, being an officer directed by law to take property in execu­tion, in order to satisfy a decree pronounced in Z’s favour by a Court of Justice, knowingly disobeys that direction of law, with the knowledge that he is likely thereby to cause injury to Z. A has committed the offence defined in this section.