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Citedby 133 docs - [View All]
Anand Reddi vs The State Of Andhra Pradesh on 9 September, 1958
Sashikant And Co. And Ors. vs State Of Orissa on 2 September, 1987
State vs . Bishan & Anr. on 5 June, 2014
Dilipbhai Nathubhai Jaiswal vs State Of Gujarat on 7 August, 2015
Kanti Lal vs State on 3 November, 2016

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Central Government Act
Section 487 in The Indian Penal Code
1[487. Making a false mark upon any receptacle containing goods.—Whoever makes any false mark upon any case, package or other receptacle containing goods, in a manner reasonably calculated to cause any public servant or any other person to believe that such receptacle contains goods which it does not contain or that it does not contain goods which it does contain, or that the goods contained in such receptacle are of a nature or quality different from the real nature or quality thereof, shall, unless he proves that he acted without intent to defraud, be punished with imprisonment of either description for a term which may extend to three years, or with fine, or with both.]