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Citedby 187 docs - [View All]
Sri Ram Varma vs The State on 16 March, 1956
Shamsher Bahadur Saxena And Ors. vs The State Of Bihar on 3 August, 1955
The State Of Bihar vs Ramautar Singh on 11 May, 1955
Mangi vs State on 14 October, 1952
Sivamani Alias Sivan And Anr. vs State Of Kerala Represented By ... on 8 July, 1992

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Central Government Act
Section 233 in The Indian Penal Code
233. Making or selling instrument for counterfeiting coin.—Whoever makes or mends, or performs any part of the process of making or mending, or buys, sells or disposes of, any die or instrument, for the purpose of being used, or knowing or having reason to believe that it is intended to be used, for the purpose of counterfeiting coin, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.