Main Search Premium Members Advanced Search Disclaimer
Citedby 166 docs - [View All]
S.Ramaswamy vs State Rep. By on 5 November, 2001
S. Ramaswamy, T.S. Kandasamy, ... vs State Rep. By Deputy ... on 5 November, 2001
Louriyam Leipal Singh And Anr. vs The Manipur Administration And ... on 28 April, 1961
S.Ramaswamy vs State Rep. By on 5 November, 2001
V Narayanasamy vs Shri Ajay Chandrakar on 23 March, 2011

[Complete Act]
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 259 in The Indian Penal Code
259. Having possession of counterfeit Government stamp.—Whoever has in his possession any stamp which he knows to be a counter­feit of any stamp issued by Government for the purpose of reve­nue, intending to use, or dispose of the same as a genuine stamp, or in order that it may be used as a genuine stamp, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.