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Superintendent And Remembrancer ... vs Prafulla Kumar on 12 May, 1953
Superintendent And Remembrancer ... vs Prafulla Kumar on 12 May, 1953
Sashikant And Co. And Ors. vs State Of Orissa on 2 September, 1987
Sanjay Jaywant Gaikwad vs The State Of Maharashtra on 4 January, 2013
Madan Lal Arora vs The State on 29 April, 1960

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Central Government Act
Section 485 in The Indian Penal Code
1[485. Making or possession of any instrument for counterfeit­ing a property mark.—Whoever makes or has in his possession any die, plate or other instrument for the purpose of counterfeiting a property mark, or has in his possession a property mark for the purpose of denoting that any goods belong to a person to whom they do not belong, shall be punished with imprisonment of either description for a term which may extend to three years or with fine, or with both.]