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Mulchand Motilal Raka vs The State Of Maharashtra And Anr. on 6 September, 1995
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Central Government Act
Section 258 in The Indian Penal Code
258. Sale of counterfeit Government stamp.—Whoever, sells, or offers for sale, any stamp which he knows or has reason to be­lieve to be a counterfeit of any stamp issued by Government for the purpose of revenue, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.