Section 483.   [ View Judgements ]

Counterfeiting a property mark used by another


Section 483. Counterfeiting a property mark used by another

Whoever counterfeits any 1[* * *] property mark used by any other person shall be punished with imprisonment of either description for a term which may extend to two years, or with fine, or with both.

1. The words "trade mark or" omitted by Act 43 of 1958, sec. 135 and Sch. (w.e.f. 25-11- 1959).

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