Main Search Premium Members Advanced Search Disclaimer
Citedby 38 docs - [View All]
Narain Hazam vs Ramdhari Singh And Ors. on 16 March, 1953
Narain Hazam vs Ramdhari Singh And Ors. on 16 March, 1953
Revision vs By Advs.Sri.Grashious Kuriakose
Ramautar Ahir vs The State on 14 November, 1950
Rameshwar Dangi vs The State Of Bihar on 26 February, 1974

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 250 in The Indian Penal Code
250. Delivery of coin, possessed with knowledge that it is al­tered.—Whoever, having coin in his possession with respect to which the offence defined in section 246 or 248 has been commit­ted, and having known at the time when he became possessed of such coin that such offence had been committed with respect to it, fraudulently or with intent that fraud may be committed, delivers such coin to any other person, or attempts to induce any other person to receive the same, shall be punished with impris­onment of either description for a term which may extend to five years, and shall also be liable to fine.