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Citedby 264 docs - [View All]
Kundan Lal Agarwal And Anr. vs State on 23 December, 1957
Dasarath Singh vs State on 11 January, 1956
Pranjivandas Sunderji vs State Of Bombay on 20 June, 1952
Sheojanam Prasad And Anr. vs Sumant Prasad Jain And Ors. on 10 April, 1969
Roshan Singh vs Emperor Through Sampuran Singh ... on 4 October, 1939

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Central Government Act
Section 486 in The Indian Penal Code
1[486. Selling goods marked with a counterfeit property mark.—2[Whoever sells, or exposes, or has in possession for sale, any goods or things with a counterfeit property mark] affixed to or impressed upon the same or to or upon any case, package or other receptacle in which such goods are contained, shall, unless he proves—
(a) that, having taken all reasonable precautions against commit­ting an offence against this section, he had at the time of the commission of the alleged offence no reason to suspect the genu­ineness of the mark, and
(b) that, on demand made by or on behalf of the prosecutor, he gave all the information in his power with respect to the persons from whom he obtained such goods or things, or
(c) that otherwise he had acted innocently, be punished with imprisonment of either description for a term which may extend to one year, or with fine, or with both.]