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Central Government Act
Section 248 in The Indian Penal Code
248. Altering appearance of coin with intent that it shall pass as coin of different description.—Whoever performs on any coin any operation which alters the appearance of that coin, with the intention that the said coin shall pass as a coin of a different description, shall be punished with imprisonment of either de­scription for a term which may extend to three years, and shall also be liable to fine.