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Citedby 161 docs - [View All]
Chhadami Lal Jain And Others vs The State Of Uttar Pradesh ... on 14 September, 1959
Nabakishore Panda And Ors. vs State Of Orissa And Anr. on 28 August, 2001
Manik Chand Chowdhury And Ors. vs The State on 28 November, 1957
Harnam Singh Sardar vs The State And The Deputy Controler ... on 12 June, 1972
Santiram Mandal vs Emperor on 7 January, 1929

[Complete Act]
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Central Government Act
Section 208 in The Indian Penal Code
208. Fraudulently suffering decree for sum not due.—Whoever fraudulently causes or suffers a decree or order to be passed against him at the suit of any person for a sum not due or for a larger sum than is due to such person or for any property or interest in property to which such person is not entitled, or fraudulently causes or suffers a decree or order to be executed against him after it has been satisfied, or for anything in respect of which it has been satisfied, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both. Illustration A institutes a suit against Z. Z knowing that A is likely to obtain a decree against him, fraudulently suffers a judgment to pass against him for a larger amount at the suit of B, who has no just claim against him, in order that B, either on his own ac­count or for the benefit of Z, may share in the proceeds of any sale of Z’s property which may be made under A’s decree. Z has committed an offence under this section.