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Citedby 47 docs - [View All]
State vs Nand Kishore on 2 February, 1968
Ramnath vs State on 20 February, 1952
Sholapur Municipal Corporation ... vs Ramkrishna V. Relekar And Anr. on 15 February, 1968
Shyam Singh vs State Rep. By on 4 March, 2016
Md. Abdul Kadir Choudhury vs State Of Assam And Anr. on 12 April, 1989

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Central Government Act
Section 481 in The Indian Penal Code
481. Using a false property mark.—Whoever marks any movable property or goods or any case, package or other receptacle con­taining movable property or goods, or uses any case, package or other receptacle having any mark thereon, in a manner reasonably calculated to cause it to be believed that the property or goods so marked, or any property or goods contained in any such recep­tacle so marked, belong to a person to whom they do not belong, is said to use a false property mark.