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Bangshilal Bhora And Anr. vs Rowtmal Patwari And Anr. on 11 July, 1951
Vinod Kumar vs State And Ors. on 30 August, 1968
Lalchand Khatri And Ors. vs The State on 10 September, 1959
Emperor vs Laxman on 1 September, 1926
State Of U.P. vs Santosh Kumar Capoor on 17 January, 1974

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Central Government Act
Section 181 in The Indian Penal Code
181. False statement on oath or affirmation to public servant or person authorised to administer an oath or affirmation.—Whoever, being legally bound by an oath 1[or affirmation] to state the truth on any subject to any public servant or other person au­thorized by law to administer such oath 2[or affirmation], makes, to such public servant or other person as aforesaid, touching the subject, any statement which is false, and which he either knows or believes to be false or does not believe to be true, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.