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M.P.No.2406/13 In Cc No. ... vs By Adv. Sri.A.M.Naseer
Bhimji Karsan vs Nanduben Nagji And Anr. on 20 February, 1970
Pilathottathil Muhamed Abdulla ... vs State Of Kerala And Anr. on 8 September, 1981
State Bank Of India vs Nakul D. Kamani on 1 August, 1997
Ishlam And Others vs Deepak Kumar on 18 February, 2014

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Central Government Act
Section 244 in The Indian Penal Code
244. Person employed in mint causing coin to be of different weight or composition from that fixed by law.—Whoever, being employed in any mint lawfully established in 1[India], does any act, or omits what he is legally bound to do, with the intention of causing any coin issued from that mint to be of a different weight or composition from the weight or composition fixed by law, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.