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Chief Education Officer vs Mr.K.S.Palanichamy on 24 February, 2012

[Section 499] [Complete Act]
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Central Government Act
Section 499(a) in The Indian Penal Code
(a) A says—“Z is an honest man; he never stole B’s watch”; in­tending to cause it to be believed that Z did steal B’s watch. This is defamation, unless it fall within one of the exceptions.