Section 482.   [ View Judgements ]

Punishment for using a false property mark


Section 482. Punishment for using a false property mark

Whoever uses 1[* * *] any false property mark 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 one year, or with fine, or with both.

1. The words "any false trademark or" omitted by Act 43 of 1958, sec.135 and sch. (w. e. f. 25-11-1959).

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