Section 463.   [ View Judgements ]

Forgery


Section 463. Forgery

CHAPTER XVIII
OF OFFENCES RELATING TO CODUMENTS AND TO 1[* * *] PROPERTY MARKS

1. The words "TRADE OR" omitted by Act 43 of 1958, sec.135 and sch. (w.e.f.25-11-1959).

463. Forgery.


1[Whoever makes any false documents or electronic record part of a document or electronic record with, intent to cause damage or injury], to the public or to any person, or to support any claim or title, or to cause any person to part with property, or to enter into any express or implied contract, or with intent to commit fraud or that fraud may be committed, commits forgery.

1. Subs. by Act 21 of 2000, sec. 91 and Sch. I, for certain words (w.e.f. 17-10-2000).

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