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Citedby 76 docs - [View All]
Ram Swaroop Himmat Singh vs State And Anr. on 25 September, 1964
Banwari Lal And Anr. vs State on 23 December, 1955
G.L. Biswas And Ors. vs The State on 8 August, 1950
State vs Aboobaker on 10 June, 1960
Raghubir Sahai vs Wali Hussain Khan And Ors. on 25 August, 1936

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Central Government Act
Section 252 in The Indian Penal Code
252. Possession of 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 246 or 248 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 three years, and shall also be liable to fine.