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Citedby 168 docs - [View All]
Ganesh Adhikari vs State Of West Bengal & Anr on 7 November, 2014
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Smt. Lalita Yadav vs The State Of Madhya Pradesh on 11 September, 2014
Subrata Biswas & Ors vs The State Of West Bengal & Anr on 29 April, 2016
Unknown vs } on 9 May, 2012

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Central Government Act
Section 195A in The Indian Penal Code
1[195A. 2[Threatening any person to give false evidence].—Whoever threatens another with any injury to his person, reputation or property or to the person or reputation of any one in whom that person is interested, with intent to cause that person to give false evidence shall be punished with imprisonment of either description for a term which may extend to seven years, or with fine, or with both; and if innocent person is convicted and sentenced in consequence of such false evidence, with death or imprisonment for more than seven years, the person who threatens shall be punished with the same punishment and sentence in the same manner and to the same extent such innocent person is punished and sentenced.]