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Citedby 30 docs - [View All]
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Central Government Act
Section 171G in The Indian Penal Code
170 [171G. False statement in connection with an election.—Whoever with intent to affect the result of an election makes or publish­es any statement purporting to be a statement of fact which is false and which he either knows or believes to be false or does not believe to be true, in relation to the personal character or conduct of any candidate shall be punished with fine.]