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Criminal Case registered against shopkeeper for not accepting Rs 10 coins

October 7, 2017

Case is registered under Section 188 of the Indian Penal Code.

Rs. 10 Coins
₹10 Coins                                                                                  Pic by twitter

A criminal case has been registered against a shopkeeper at Joura town in Morena district of Madhya Pradesh for allegedly refusing to accept ₹10 coins.

“We registered a case on complaint filed by a buyer who had offered 2 coins of ₹10 to buy a handkerchief, the shopkeeper refused to accept the coins,” said Joura Police Station in-charge Praveen Tripathi.

This incident took place last evening.

A charge under Section 188 of the IPC (disobedience to order duly promulgated by public servant) was pressed against the shopkeeper.

Punishment under this section can extend up to 6 months in prison.

Following the reports that the shopkeepers were refusing to accept ₹10 coins, the District Collector had recently issued a circular stating – such a refusal would be considered disrespect to the Indian currency, Tripathi said.

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