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Mansing @ Galabhai Fulabhai ... vs State Of Gujarat on 21 February, 2007
Lancy Paul D'Souza S/O Rozario ... vs The State Of Karnataka on 22 August, 2012
Kavit vs State on 21 March, 2011
Bapi Halder @ Rejabul vs The State Of West Bengal on 22 April, 2016
The State Of Karnataka vs K.S. Ramdas And Ors. on 21 July, 1975

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Central Government Act
Section 489C in The Indian Penal Code
1[489C. Possession of forged or counterfeit currency-notes or bank-notes.—Whoever has in his possession any forged or counter­feit currency-note or bank-note, knowing or having reason to believe the same to be forged or counterfeit and intending to use the same as genuine or that it may be used as genuine, shall be punished with imprisonment of either description for a term which may extend to seven years, or with fine, or with both.]