Section 468.   [ View Judgements ]

Forgery for purpose of cheating


Section 468. Forgery for purpose of cheating

Whoever commits forgery, intending that the 1[document or Electronic Record forged] shall be used for the purpose of cheating, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.

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

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