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Citedby 49 docs - [View All]
Mahaveer Prasad vs State Of Rajasthan Through Pp on 1 September, 2016
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Adwait Kumar Das vs The State on 9 August, 1955
Anil Kumar Sinha, 'Advocate' vs State Of Bihar And Anr. on 8 January, 2007

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Central Government Act
Section 262 in The Indian Penal Code
262. Using Government stamp known to have been before used.—Whoever, fraudulently or with intent to cause loss to the Govern­ment, uses for any purpose a stamp issued by Government for the purpose of revenue, which he knows to have been before used, shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.