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Citedby 147 docs - [View All]
C.S.Balaji vs The State on 8 April, 2010
S.Ramaswamy vs State Rep. By on 5 November, 2001
S. Ramaswamy, T.S. Kandasamy, ... vs State Rep. By Deputy ... on 5 November, 2001
S.Ramaswamy vs State Rep. By on 5 November, 2001
Jacob Chacko Theketala vs State Of Tamil Nadu on 15 June, 2010

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Central Government Act
Section 255 in The Indian Penal Code
255. Counterfeiting Government stamp.—Whoever counterfeits, or knowingly performs any part of the process of counterfeiting, any stamp issued by Government for the purpose of revenue, shall be punished with 1[imprisonment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine. Explanation.—A person commits this offence who counterfeits by causing a genuine stamp of one denomination to appear like a genuine stamp of a different denomination.