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Selling goods marked with counterfeit Property Mark


Any person who sells, possess, or exposes for sale or any purpose of trade, or manufactures any goods or things with a counterfeit property mark, shall, unless he proves:

  1. that he took all the reasonable precautions at the time off the commission of the offence, and he had no reason to suspect the genuineness of the mark,

  2. that on demand on or behalf of other party he will give all the information in his power with respect to the persons from whom he obtained such goods or things,

  3. that he had acted innocently and in good faith,

Punishment

Whoever sells goods with counterfeit property mark shall be punished with imprisonment, which may extend to one year, or with fine, or both. Any person who tampers with property mark with intent to cause injury shall be punished with imprisonment, which may extend to one year, or with fine, or both.



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