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Citedby 71 docs - [View All]
State Of U.P vs Suresh Chandra Srivastava & Ors on 3 May, 1984
Adwait Kumar Das vs The State on 9 August, 1955
Sanjay Jaywant Gaikwad vs The State Of Maharashtra on 4 January, 2013
C A No.37/16 vs U/S 261 And 409 Ipc on 3 September, 2016
Kristapado Bhakta And Ors. vs The State on 12 March, 1953

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Central Government Act
Section 263 in The Indian Penal Code
263. Erasure of mark denoting that stamp has been used.—Whoever, fraudulently or with intent to cause loss to Government, erases or removes from a stamp issued by the Government for the purpose of revenue, any mark, put or impressed upon such stamp for the purpose of denoting that the same has been used, or knowingly has in his possession or sells or disposes of any such stamp from which such mark has been erased or removed, or sells or disposes of any such stamp which he knows to have been used, shall be punished with imprisonment of either description for a term which may extend to three years, or with fine, or with both.