Main Search Premium Members Advanced Search Disclaimer
Citedby 1343 docs - [View All]
State (Delhi Administration) vs Pali Ram on 26 September, 1978
T. Subbiah vs S.K.D. Ramaswamy Nadar on 17 February, 1969
Sapan Haldar & Anr. vs The State on 11 August, 2011
Ranjit Ram vs State on 3 April, 1961
Kumaran Nair vs Bhargavi And Anr. on 9 April, 1987

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 73 in The Indian Evidence Act, 1872
73. Comparison of signature, writing or seal with others admitted or proved.—In order to ascertain whether a signature, writing or seal is that of the person by whom it purports to have been written or made, any signature, writing, or seal admitted or proved to the satisfaction of the Court to have been written or made by that person may be compared with the one which is to be proved, although that signature, writing, or seal has not been produced or proved for any other purpose. The Court may direct any person present in Court to write any words or figures for the purpose of enabling the Court to compare the words or figures so written with any words or figures alleged to have been written by such person. 1[This section applies also, with any necessary modifications, to finger-impressions.]