Section 178.   [ View Judgements ]

Refusing oath or affirmation when duly required by public servant to make it


Section 178. Refusing oath or affirmation when duly required by public servant to make it

Whoever refuses to bind himself by an oath 1[or affirmation] to state the truth, when required so to bind himself by a public servant legally competent to require that he shall so bind himself, shall be punished with simple imprisonment for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon