Section 489B.   [ View Judgements ]

Using as genuine, forged or counterfeit currency-notes or bank-notes


Section 489B. Using as genuine, forged or counterfeit currency-notes or bank-notes
1[489B. Using as genuine, forged or counterfeit currency-notes or bank-notes.

Whoever sells to, or buys or receives from, any other person, or otherwise traffics in or uses as genuine, any forged or counterfeit currency-note or bank-note, knowing or having reason to believe the same to be forged or counterfeit, shall be punished with 2[imprisonment for life], or with imprisonment of either description for a term which may extend to ten years, and shall also be liable to fine.

1. Added by Act 12 of 1899 sec. 2

2. Subs. by Act 26 of 1955, sec. 117 and sch., for "transportation for life" (w.e.f.1-1-1956).

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon