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Report No. 156

Clause 196

12.87. Clause 196 of the Bill seeks to insert a new section 489F which provides for punishment for 'preparation' for committing offences under section 489A to section 489E.

Counterfeiting of currency notes is a serious offence since it affects the economy of the country. We agree with the insertion of the proposed new section 489F.



The Indian Penal Code Back




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