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Citedby 3 docs
The Public Prosecutor vs Thavaslandi Thevan on 11 March, 1903
Pasupati Banerji vs The King on 7 July, 1949
The Sessions Judge Of The ... vs Sivan Chetty on 3 February, 1909

[Section 182] [Complete Act]
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Central Government Act
Section 182(a) in The Indian Penal Code
(a) to do or omit anything which such public servant ought not to do or omit if the true state of facts respecting which such information is given were known by him, or