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Citedby 142 docs - [View All]
Laddu Lal Sahu And Ors. vs Dharnidhar Sahu And Anr. on 3 March, 1984
Namamal Pessumal And Ors. vs State Of Gujarat. on 12 March, 1975
Dwarkanath Hansdas Khaparde vs Vithal Tulsiram Ramteke And Anr. on 8 September, 1976
Narayanan Nambeesan vs The State Of Maharashtra on 16 July, 1974
State Of Karnataka vs Abdul Rahiman And Ors. on 10 September, 1975

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Central Government Act
Section 484 in The Indian Penal Code
1[484. Counterfeiting a mark used by a public servant.—Whoever counterfeits any property mark used by a public servant, or any mark used by a public servant to denote that any property has been manufactured by a particular person or at a particular time or place, or that the property is of a particular quality or has passed through a particular office, or that it is entitled to any exemption, or uses as genuine any such mark knowing the same to be counterfeit, shall be punished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.]