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The State Of Uttar Pradesh vs Hafiz Mohammad Ismail Andhafiz ... on 9 February, 1960
Narain Hazam vs Ramdhari Singh And Ors. on 16 March, 1953
Narain Hazam vs Ramdhari Singh And Ors. on 16 March, 1953
Sanjay Jaywant Gaikwad vs The State Of Maharashtra on 4 January, 2013
Ia.No.2620/2016 In Os.30/2015 Of ... vs By Advs.Sri.Saji Varghese ... on 26 February, 2016

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Central Government Act
Section 28 in The Indian Penal Code
28. “Counterfeit”.—A person is said to “counterfeit” who causes one thing to resemble another thing, intending by means of that resemblance to practise deception, or knowing it to be likely that deception will thereby be practised. 35 [Explanation 1.—It is not essential to counterfeiting that the imitation should be exact. Explanation 2.—When a person causes one thing to resemble anoth­er thing, and the resemblance is such that a person might be deceived thereby, it shall be presumed, until the contrary is proved, that the person so causing the one thing to resemble the other thing intended by means of that resemblance to practise deception or knew it to be likely that deception would thereby be practised.]