Section 469.   [ View Judgements ]

Forgery for purpose of harming reputation


Section 469. Forgery for purpose of harming reputation

Whoever commits forgery, 1[intending that the document or Electronic Record forged] shall harm the reputation of any party, or knowing that it is likely to used for that purpose, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.

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

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