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Report No. 177

Annexure-III

List of Non-Cognizable and Bailable Offences Under Indian Penal Code Extracted From The First Schedule To The Criminal Procedure Code, 1973

Section

Offence

137 Deserter concealed on board merchant vessel, through negligence of master or person in charge thereof.
154 Owner or occupier of land not giving information of riot, etc.
155 Person for whose benefit or on whose behalf a riot takes place not using all lawful means to prevent it.
156 Agent of owner or occupier for whose benefit a riot is committed not using all lawful means to prevent it.
166 Public servant disobeying a direction of the law with intent to cause injury to any person.
168 Public servant unlawfully engaging in trade.
169 Public servant unlawfully buying or bidding for property.171E Bribery.
171F Undue influence at an election.
171G False statement in connection with an election.
171H Illegal payments in connection with elections.
171I Failure to keep election accounts.
172 Absconding to avoid service of summons or other proceeding from a public servant.
If summons or notice require attendance in person, etc., in a Court of Justice.
173 Preventing the service or the affixing of any summons of notice, or the removal of it when it has been affixed, or preventing a proclamation.
If summons etc., require attendance in person, etc, in a court of Justice.
174 Not obeying a legal order to attend at a certain place in person or by agent, or departing therefrom without authority.
If the order requires personal attendance, etc., in a Court of Justice.
175 Intentionally omitting to produce a document to a public servant by a person legally bound to produce or deliver such document.
If the document is required to be produced in or delivered to a Court of Justice.
176 Intentionally omitting to give notice or information to a public servant by a person legally bound to give such notice or information.
If the notice or information required respects the commission of an offence, etc.
If the notice or information is required by an order passed under subsection (1) of Section 356 of this Code.
177 Knowingly furnishing false information to a public servant.
If the information required respects the commission of an offence, etc.
178 Refusing oath when duly required to take oath by a public servant.
179 Being legally bound to state truth, and refusing to answer questions.
180 Refusing to sign a statement made to a public servant when legally required to do so.
181 Knowingly stating to a public servant, on oath as true that which is false.
182 Giving false information to a public servant in order to cause him to use his lawful power to the injury or annoyance of any person.
183 Resistance to the taking of property by the lawful authority of a public servant.
184 Obstructing sale of property offered for sale by authority of a public servant.
185 Bidding, by a person under a legal incapacity to purchase it, for property at a lawfully authorised sale, or bidding without intending to perform the obligation incurred thereby.
186 Obstructing public servant in discharge of his public functions.
187 Omission to assist public servant when bound by law to give such assistance.
Willfully neglecting to aid a public servant who demands aid in the execution of process, the prevention of offences, etc.
189 Threatening a public servant with injury to him or one in whom he is interested, to induce him to do or forbear to do any official act.
190 Threatening any person to induce him to refrain from making a legal application for protection from injury.
193 Giving or fabricating false evidence in a judicial proceeding.
Giving or fabricating false evidence in any other case.
197 Knowingly issuing or signing a false certificate relating to any fact of which such certificate is by law admissible in evidence.
198 Using as a true certificate one known to be false in a material point.
199 False statement made in any declaration which is by law receivable as evidence.
200 Using as true any such declaration known to be false.
201 Causing disappearance of evidence of an offence committed, or giving false information touching it to screen the offender, if punishable with imprisonment for life or imprisonment for 10 years.
If punishable with less than 10 years, imprisonment.
202 Intentional omission to give information of an offence by a person legally bound to inform.
203 Giving false information respecting an offence committed.
204 Secreting or destroying any document to prevent its production as evidence.
205 False personation for the purpose of any act or proceeding in a suit or criminal prosecution, or for becoming bail or security.
206 Fraudulent removal or concealment, etc., of property to prevent its seizure as a forfeiture, or in satisfaction of a fine under sentence, or in execution of a decree,
207 Claiming property without right, or practising deception touching any right to it, to prevent its being taken as a forfeiture, or in satisfaction of a fine under sentence, or in execution of a decree.
208 Fraudulently suffering a decree to pass for a sum not due, or suffering decree to be executed after it has been satisfied.
209 False claim in a court of justice.
210 Fraudulently obtaining a decree for a sum not due, or causing a decree to be executed after it has been satisfied.
211 False charge of offence made with intent to injure.
If offence charged be punishable with imprisonment for 7 years or upwards.
If offence charged be capital or punishable with imprisonment for life.
214 Offering gift or restoration of property in consideration of screening offender if the offence be capital.
If punishable with imprisonment for life or with imprisonment for 10 years.
If punishable with imprisonment for less than 10 years.
217 Public servant disobeying a direction of law with intent to save person from punishment, or property from forfeiture.
219 Public servant in a judicial proceeding corruptly making and pronouncing an order, report, verdict, or decision which he known to be contrary to law.
220 Commitment for trial or confinement by a person having authority, who knows that he is acting contrary to law.
223 Escape from confinement negligently suffered by a public servant.
225A Omission to apprehend, or sufferance of escape on part of public servant, in cases not otherwise, provided for:-
a. in case of international omission or sufferance;
b. in case of negligent omission or sufferance.
228 International insult or interruption to a public servant sitting in any stage of a judicial proceeding.
264 Fraudulent use of false instrument for weighing.
265 Fraudulent use of false weight and measure.266 Being in possession of false weights or measures for fraudulent use.
271 Knowingly disobeying any quarantine rule.
272 Adulterating food or drink intended for sale, so as to make the same noxious.
273 Selling any food or drink as food and drink, knowing the same to be noxious.
274 Adulterating any drug or medical preparation intended for sale so as to lessen its efficacy, or to change its operation, or to make it noxious.
275 Offering for sale or issuing from a dispensary any drug or medical preparation known to have been adulterated.
276 Knowingly selling or issuing from a dispensary any drug or medical preparation as a different drug or medical preparation.
278 Making atmosphere noxious to health.
287 Dealing with any machinery so as to endanger human life etc.
288 A person omitting to guard against probable danger to human life by the fall of any building over which he has a right entitling him to pull it down or repair it.
290 Committing a public nuisance.
294A Keeping a lottery office.Publishing proposals relating to lotteries.
312 Causing miscarriage.
If the woman be quick with child.
323 Voluntarily causing hurt.
334 Voluntarily causing hurt on grave and sudden provocation, not intending to hurt any other than the person who gave the provocation.
352 Assault or use of criminal force otherwise than on grave provocation.
355 Assault or criminal force with intent to dishonour a person, otherwise than on grave and sudden provocation.
358 Assault or use of criminal force on grave and sudden provocation.
370 Buying or disposing of any person as a slave.
376 Intercourse by a man with his wife not being under twelve years of age.
376A Intercourse by a man with wife during separation.
417 Cheating.
418 Cheating a person whose interest the offender was bound, either by law or by legal contract, to protect.
421 Fraudulent removal or concealment of property, etc., to prevent distribution among creditors.
422 Fraudulently preventing from being made available for his creditors a debt or demand due to the offender.
423 Fraudulent execution of deed of transfer containing a false statement of consideration.
424 Fraudulent removal or concealment of property, of himself or any other person or assisting in the doing thereof, or dishonestly releasing any demand or claim to which he is entitled.
426 Mischief.
427 Mischief, and thereby causing damage to the amount of 50 rupees or Upwards.
434 Mischief by destroying or moving, etc., a landmark fixed by public authority.
465 Forgery.
474 Having possession of a document knowing it to be forged with intent to use it as a genuine;
If the document is one of the description mentioned in section 467 of the Indian Penal Code.
475 Counterfeiting a device or mark used for authenticating documents described in section 467 of the Indian Penal Code, or possessing counterfeit marked material.
482 Using a false property mark with intent to deceive or injure any person.
483 Counterfeiting a property mark used by another, with intent to cause damage or injury.
484 Counterfeiting a property mark used by a public servant, or any mark used by him to denote the manufacture, quality, etc., of any property.
485 Fraudulently making or having possession of any die, plate or other instrument for counterfeiting any public or private property mark.
486 Knowingly selling goods marked with a counterfeit property mark.
487 Fraudulently making a false mark upon any package or receptacle containing goods, with intent to cause it to be believed that it contains goods which it does not contain, etc.
488 Making use of any such false mark.
489 Removing, destroying or defacing property mark with intent to cause injury.
489E Making or using documents resembling currency-notes or bank-notes.
On refusal to disclose the name and address of the printer.
491 Being bound to attend on or supply the wants of a person who is helpless from youth, unsoundness of mind or disease, and voluntarily omitting to do so.
494 Marrying again during the lifetime of a husband or wife.
495 Same offence with concealment of the former marriage from the person with whom subsequent marriage is contracted.
496 A person with fraudulent intention going through the ceremony of being married, knowing that he is not thereby lawfully married.
497 Adultery.
498 Enticing or taking away or detaining with a criminal intent a married woman.
500 Defamation against the President or the Vice-President or the Governor of a State or Administrator of a Union Territory or a Minister in respect of his conduct in the discharge of his public functions when instituted upon a complaint, made by the Public Prosecutor.
Defamation in any other case.
501 (a) Printing or engraving matter knowing it to be defamatory against the President or the Vice President or the Governor of a State or Administrator of a Union Territory or a Minister in respect of his conduct in the discharge of his public functions when instituted upon a complaint made by the Public Prosecutor.
(b) Printing or engraving matter knowing it to be defamatory, in any other case.
502 (a) Sale of printed or engraved substance containing defamatory matter, knowing it to contain such matter against the President or the Vice President or the Governor of a State or Administrator of a Union territory or a Minister in respect of his conduct in the discharge of his public functions when instituted upon a complaint made by the Public Prosecutor.
(b) Sale of printed or engraved substance containing defamatory matter, knowing it to contain such matter in any other case.
504 Insult intended to provoke breach of the peace.
506 Criminal intimidation
If threat be to cause death or grievous hurt, etc.
507 Criminal intimidation by anonymous communication or having taken precaution to conceal whence the threat comes.
508 Act caused by inducing a person to believe that he will be rendered an object of Divine displeasure.
510 Appearing in a public place, etc., in a State of intoxication, and causing annoyance to any person.
The following section travels with the main offence: section 196


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