Main Search Premium Members Advanced Search Disclaimer
Citedby 152 docs - [View All]
State vs . (1) Satish Chander Chaturvedi on 20 December, 2011
Mukesh Kumar Etc vs State Of Hy on 28 February, 2017
Union Of India (Uoi) Represented ... vs R. Akbar Sheriff on 30 November, 1960
Bhaiyalal And Ors. vs State Of Madhya Pradesh on 10 December, 1991
Emperor vs Prasanna Kumar Das on 1 June, 1904

[Complete Act]
User Queries
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 240 in The Indian Penal Code
240. Delivery of Indian coin, possessed with knowledge that it is counterfeit.—Whoever, having any counterfeit coin which is a counterfeit of 1[Indian coin], and which, at the time when he became possessed of it, he knew to be a counterfeit of 1[Indian coin], fraudulently or with intent that fraud may be committed, delivers the same to any person, or attempts to induce any person to receive it shall be punished with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.