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Report No. 156

Clause 190

12.85. Under this clause the existing section 474 is sought to be substituted by the proposed new section. The change suggested is only peripheral and the proposed new section simply lays down that whoever has in his possession any document of the description mentioned in both the sections 466 and 467 knowing the same to be forged and intending to use the same fraudulently or dishonestly shall be punished with rigorous imprisonment of seven years.



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