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Report No. 156

51. Insertion of new section 167A: Public servants maliciously authorising payment in respect of contracts where the goods supplied or work done is not in accordance with the contract.-

Whether a new section 167A be inserted in I.P.C. to punish a public servant who authorises payment on behalf of Government or other public authority for goods supplied or work done under any contract when he knows that the goods or works are not in accordance with the contract in view of the fact that public servants maliciously authorise payment in respect of contracts where the goods supplied or work done is not in accordance with the contract?



The Indian Penal Code Back




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