Section 172.   [ View Judgements ]

Absconding to avoid service of summons or other proceeding


Section 172. Absconding to avoid service of summons or other proceeding

    Whoever absconds in order to avoid being served with a summons, notice or order, proceeding form any public servant legally competent, as such public servant, to issue such summons, notice or order, shall be punished with simple imprisonment for a term which may extend to one month, or with fine which may extend to five hundred rupees, or with both;

    or, if the summons or notice or order is to attend in person or by agent, or to 1[produce a document or an electronic record in a Court of Justisce], with simple imprisonment for a term which may extend to six month, or with fine which may extend to five hundred rupees, or with both;

1. Subs. by Act 21 of 2000, sec. 91 and Sch. I, for "produce a document in a Court of Justice"

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