Section 171.   [ View Judgements ]

Wearing grab or carrying token used by public servant with fraudulent intent


Section 171. Wearing grab or carrying token used by public servant with fraudulent intent

Whoever, not belonging to a certain class of public servants, wear any grab or carries any token resembling any grab or token used by that class of public servants, with the intention that it may be believed, or with the knowledge that it is likely to be believed, that he belongs to that class of public servants, shall be punished with imprisonment of either description for a term which may extend to three months, or with fine which may extend to two hundred rupees, or with both.

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