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Thursday vs By Adv. Sri.M.Sreekumar on 31 July, 2009
Baijnath Gupta And Others vs The State Of Madhya Pradesh on 7 May, 1965
In Re: Billa Masthan vs Unknown on 14 September, 1954
Central Bureau Of Investigation vs Smt.B.K.Usha Devi on 20 August, 2015
Jashbhai Gordhanbhai Patel And ... vs Hasmukhlal Kalidas Patel And Anr. on 29 April, 1971

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Central Government Act
Section 477A in The Indian Penal Code
356 [477A. Falsification of accounts.—Whoever, being a clerk, offi­cer or servant, or employed or acting in the capacity of a clerk, officer or servant, wilfully, and with intent to defraud, de­stroys, alters, mutilates or falsifies any 2[book, electronic record, paper, writing], valuable security or account which belongs to or is in the pos­session of his employer, or has been received by him for or on behalf of his employer, or wilfully, and with intent to defraud, makes or abets the making of any false entry in, or omits or alters or abets the omission or alteration of any material particular from or in, any such 2[book, electronic record, paper, writing], valuable security or account, shall be punished with imprisonment of either descrip­tion for a term which may extend to seven years, or with fine, or with both. Explanation.—It shall be sufficient in any charge under this section to allege a general intent to defraud without naming any particular person intended to be defrauded or specifying any particular sum of money intended to be the subject of the fraud, or any particular day on which the offence was committed.]