Main Search Premium Members Advanced Search Disclaimer
Citedby 130 docs - [View All]
Fazlar Rahaman And Ors. vs Emperor on 5 May, 1930
Lekhram Agarwalla And Ors. vs Pannalal Agarwalla And Anr. on 16 May, 1951
Mrs. Mary Kutty Thomas vs Mr. Pawar, D.C.P.-Zone-Iv And ... on 10 February, 1983
Chand Mia vs Khayernessa Bibi on 20 April, 1963
Nahar Singh vs The State on 24 September, 1951

[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 253 in The Indian Penal Code
253. Possession of Indian coin by person who knew it to be al­tered when he became possessed thereof.—Whoever, fraudulently or with intent that fraud may be committed, is in possession of coin with respect to which the offence defined in either of the sec­tion 247 or 249 has been committed, having known at the time of becoming possessed thereof, that such offence had been committed with respect to such coin, shall be punished with imprisonment of either description for a term which may extend to five years, and shall also be liable to fine.