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Report No. 156

Clause 110

12.40. The existing sections 254 and 263A deal with offences of delivery of coins as genuine and using fictitious stamps that occur in Chapter XII dealing with the offences relating to coins and government stamps. New types of criminal acts are coming to light, namely, dishonest use of slugs in vending machines, misuse by inserting something else in the place of a coin. Though this recommendation was made by the Law Commission in 1971, as at present we noticed that such machines are being largely used even by public authorities or private concerns and in places where such services are being rendered. The insertion of new section 254A under this clause is a salutary on that will combat such malady.



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