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Citedby 64 docs - [View All]
Charu Chandra Majumdar vs Emperor on 4 December, 1916
Emperor vs Bishan Prasan on 18 December, 1914
The State vs Sadananda Darji And Ors. on 6 December, 1951
Govind S/O Digambarrao Bagde vs The State Of Maharashtra & Anr on 2 February, 2017
Anita Kumari vs The State Of Bihar & Ors on 31 March, 2017

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Central Government Act
Section 185 in The Indian Penal Code
185. Illegal purchase or bid for property offered for sale by authority of public servant.—Whoever, at any sale of property held by the lawful authority of a public servant, as such, pur­chases or bids for any property on account of any person, whether himself or any other, whom he knows to be under a legal incapaci­ty to purchase that property at that sale, or bids for such prop­erty not intending to perform the obligations under which he lays himself by such bidding, shall be punished with imprisonment of either description for a term which may extend to one month, or with fine which may extend to two hundred rupees, or with both.