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[Section 489E] [Complete Act]
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Central Government Act
Section 489E(2) in The Indian Penal Code
(2) If any person, whose name appears on a document the making of which is an offence under sub-section (1), refuses, without lawful excuse, to disclose to a police-officer on being so re­quired the name and address of the person by whom it was printed or otherwise made, he shall be punished with fine which may extend to two hundred rupees.