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Citedby 170 docs - [View All]
Chainsukhlal Punamchand Meher vs The State Of Maharashtra on 17 December, 1968
Jadunandan Gope And Ors. vs The State on 25 November, 1953
Azam Ali vs Rex on 14 December, 1949
The State vs Rasool And Ors. on 24 March, 1955
Zamir Qasim And Ors. vs Emperor on 19 April, 1944

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Central Government Act
Section 237 in The Indian Penal Code
237. Import or export of counterfeit coin.—Whoever imports into 1[India], or exports therefrom, any counterfeit coin, knowing or having reason to believe that the same is counterfeit, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.