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Bibekananda Bhowal vs Sontosh Mohan Dev And Ors. on 4 May, 1984
Krishna Nand Gupta vs State Of U.P. on 1 March, 1966
The State vs B.K. Pal Choudhury on 19 March, 1959
S.J. Singh And Anr. vs State Of Gujarat And Ors. on 4 August, 1992
Mohan Lal Proprietor Of Mourya ... vs Sona Paint & Hardwares on 15 May, 2013

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Central Government Act
Section 479 in The Indian Penal Code
479. Property mark.—A mark used for denoting that movable property belongs to a particular person is called a property mark.