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Births, Deaths and Marriages Registration Act, 1886

27. Penalty for willfully giving false information

If any person wilfully makes, or causes to be made, for the purpose of being inserted in any register of births or deaths, any false statement in connection with any notice of a birth or death under this Act, he shall be punished with imprisonment for a term which may extend to three years, or with fine or with both.



Birth Deaths and Marriages Registration Act, 1886 Back




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