AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Special Marriage Act, 1954

45. penalty for signing false declaration or certificate

Every person making, signing or attesting any declaration or certificate required by or under this Act containing a statement which is false and which he either knows or believes to be false or does not believe to be true shall be guilty of the offence described in section 199 of the Indian Penal Code.



Special Marriage Act, 1954 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys