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Citedby 183 docs - [View All]
T.B. Mukerji vs The State on 18 December, 1953
T.B. Mukerji vs The State on 18 December, 1953
Sri Ram Varma vs The State on 16 March, 1956
Gurucharan Samal vs The State on 11 February, 1953
Rex vs Daya Shankar Jaitly on 9 September, 1949

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Central Government Act
Section 234 in The Indian Penal Code
234. Making or selling instrument for counterfeiting Indian 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 1[Indian coin], shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.