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Citedby 408 docs - [View All]
T.B. Mukerji vs The State on 18 December, 1953
T.B. Mukerji vs The State on 18 December, 1953
Sri Ram Varma vs The State on 16 March, 1956
Gurucharan Samal vs The State on 11 February, 1953
Mangi vs State on 14 October, 1952

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Central Government Act
Section 235 in The Indian Penal Code
235. Possession of instrument, or material for the purpose of using the same for counterfeiting coin.—Whoever is in possession of any instrument or material, for the purpose of using the same for counterfeiting coin, or knowing or having reason to believe that the same is intended to be used for that purpose, shall be punished with imprisonment of either descrip­tion for a term which may extend to three years, and shall also be liable to fine; if Indian coin.—and if the coin to be counterfeited is 1[Indian coin], shall be punished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.