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[Section 39(1)(xi)] [Section 39(1)] [Section 39] [Complete Act]
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Central Government Act
Section 39(1)(xi)(xii) in The Code Of Criminal Procedure, 1973
(xii) sections 489A to 489E, both inclusive (that is to say, offences relating to currency notes and bank notes) shall, in the absence of any reasonable excuse, the burden of proving which excuse shall lie upon the person so aware, forthwith give information to the nearest Magistrate or police officer of such commission or intention.