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[Section 464] [Complete Act]
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Central Government Act
Section 464(k) in The Indian Penal Code
(k) A without B 's authority writes a letter and signs it in B 's name certifying to A 's character, intending thereby to obtain employment under Z. A has committed forgery in as much as he intended to deceive Z by the forged certificate, and thereby to induce Z to enter into an express or implied contract for serv­ice. Explanation 1. —A man's signature of his own name may amount to forgery. Illustrations