Main Search Premium Members Advanced Search Disclaimer
[Section 174] [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 174(b) in The Indian Penal Code
(b) A, being legally bound to appear before a 176 [District Judge], as a witness, in obedience to a summons issued by that 2[District Judge] intentionally omits to appear. A has committed the offence defined in this section.