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Citedby 29 docs - [View All]
Emperor vs Kanayalal Mohanlal Gujar on 20 June, 1939
Emperor vs Harak Chand Marwari on 8 December, 1917
Sk. Ismail Ali vs State Of W.B. on 22 February, 2001
In Re: M. Abdul Latiff vs Unknown on 16 April, 1943
Daljit Singh And Ors vs The State Of Jharkhand on 2 May, 2014

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Central Government Act
Section 266 in The Indian Penal Code
266. Being in possession of false weight or measure.—Whoever is in possession of any instrument for weighing, or of any weight, or of any measure of length or capacity, which he knows to be false, 1[***] intending that the same may be fraudulently used, shall be punished with imprisonment of either description for a term which may extend to one year, or with fine, or with both.