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Mansing @ Galabhai Fulabhai ... vs State Of Gujarat on 21 February, 2007
Chennimalai Gounder, K. ... vs State, Represented By Inspector ... on 10 June, 2002
Jayeshkumar Kantilal Panchal vs State Of Gujarat on 23 February, 2007
L.V. Anandan, K. Hashim, ... vs State Rep. By Inspector Of Police on 10 April, 2003
L.V. Anandan vs State Rep. By on 10 April, 2003

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Central Government Act
Section 489D in The Indian Penal Code
1[489D. Making or possessing instruments or materials for forging or counterfeiting currency-notes or bank-notes.—Whoever makes, or performs, any part of the process of making, or buys or sells or disposes of, or has in his possession, any machinery, instru­ment or material for the purpose of being used, or knowing or having reason to believe that it is intended to be used, for forging or counterfeiting any currency-note or bank-note, shall be punished with 2[imprisonment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.]