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Citedby 104 docs - [View All]
Nanubhai vs State on 5 August, 2008
Kanti Lal vs State on 3 November, 2016
Rameshwar Sahu And Ors vs The State Of Jharkhand And Anr on 13 July, 2016
Chottey Lal vs The State on 28 August, 1957
Kantilal vs State on 6 January, 2017

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Central Government Act
Section 488 in The Indian Penal Code
1[488. Punishment for making use of any such false mark.—Whoever makes use of any such false mark in any manner prohibited by the last foregoing section shall, unless he proves that he acted without intent to defraud, be punished as if he had committed an offence against that section.]