Main Search Premium Members Advanced Search Disclaimer
Citedby 115 docs - [View All]
State Of Kerala vs Mathal Verghese & Ors on 19 November, 1986
Jadama Alagie vs The State By K R Puram Police on 20 July, 2016
Roney Dubey vs State Of West Bengal on 7 September, 2007
Kishan Lal vs State Of Rajasthan Through Pp on 10 September, 2012
Golo Mandla Ram Rao And Ors. vs State Of Jharkhand on 11 July, 2003

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 489E in The Indian Penal Code
1[489E. Making or using documents resembling currency-notes or bank-notes.—
(1) Whoever makes, or causes to be made, or uses for any purpose whatsoever, or delivers to any person, any document purporting to be, or in any way resembling, or so nearly resem­bling as to be calculated to deceive, any currency-note or bank-note shall be punished with fine which may extend to one hundred rupees.
(2) If any person, whose name appears on a document the making of which is an offence under sub-section (1), refuses, without lawful excuse, to disclose to a police-officer on being so re­quired the name and address of the person by whom it was printed or otherwise made, he shall be punished with fine which may extend to two hundred rupees.
(3) Where the name of any person appears on any document in respect of which any person is charged with an offence under sub-section (1) or on any other document used or distributed in connection with that document it may, until the contrary is proved, be presumed that person caused the document to be made.]