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Citedby 31 docs - [View All]
Ulhas Fulchand Rathod vs The State Of Maharashtra on 17 June, 2016
State vs Bai Narmada Shivshanker on 21 January, 1952
K. Jayachandran vs O. Nargeese And Anr. on 10 April, 1987
Kampasari vs Puttappa And Anr. on 21 October, 1943
Sharanjit Kaur & Anr vs State Of Punjab on 1 July, 2013

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Central Government Act
Section 264 in The Indian Penal Code
264. Fraudulent use of false instrument for weighing.—Whoever fraudulently uses any instrument for weighing which he knows to be false, shall be punished with imprisonment of either descrip­tion for a term which may extend to one year, or with fine, or with both.