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Report No. 152

3.6. Sections 166 and 167.- Section 166 of the Penal Code reads as under:-

"166. Whoever, being a public servant, knowingly disobeys any direction of the law as to the way in which he is to conduct himself as such public servant intending to or knowing it to be likely that he will by such disobedience, cause injury to any person, shall be punished with simple imprisonment for a term which may extend to one year or with fine or with both."

It may be reiterated that the expression "injury" (see section 44) covers harm illegally caused to body, mind, reputation or property.

Section 167 provides for punishment of a public servant framing an incorrect document with intent to cause injury etc.



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