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Citedby 869 docs - [View All]
T.B. Mukerji vs The State on 18 December, 1953
T.B. Mukerji vs The State on 18 December, 1953
Shamsher Bahadur Saxena And Ors. vs The State Of Bihar on 3 August, 1955
Sri Ram Varma vs The State on 16 March, 1956
Emperor vs Mathuri And Ors. on 26 November, 1935

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Central Government Act
Section 239 in The Indian Penal Code
239. Delivery of coin, possessed with knowledge that it is coun­terfeit.—Whoever, having any counterfeit coin, which at the time when he became possessed of it knew to be counterfeit, fraudu­lently or with intent that fraud may be committed, delivers the same to any person, or attempts to induce any person to receive it shall be punished with imprisonment of either description for a term which may extend to five years, and shall also be liable to fine.