Section 260.   [ View Judgements ]

Using as genuine a Government stamp known to be a counterfeit


Section 260. Using as genuine a Government stamp known to be a counterfeit

Whoever uses a s genuine any stamp, knowing it to be counterfeit of any stamp issued by Government for the purpose of revenue, shall be punished with imprisonment of either description for a term which may extend to seven years, or with fine, or with both.

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