Section 245.   [ View Judgements ]

Unlawfully taking coining instrument from mint


Section 245. Unlawfully taking coining instrument from mint

Whoever, without lawful authority, takes out of any mint, lawfully established in 1[India], any coining tool or instrument, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.

1. The words "British India" have successively been subs. by the A.O.1948, the A.O.1950 and Act 3 of 1951, sec.3 and sch., to read as above.

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