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Central Government Act
Section 242 in The Indian Penal Code
242. Possession of counterfeit coin by person who knew it to be counterfeit when he became possessed thereof.—Whoever, fraudu­lently or with intent that fraud may be committed, is in posses­sion of counterfeit coin, having known at the time when he became possessed thereof that such coin was counterfeit, shall be pun­ished with imprisonment of either description for a term which may extend to three years, and shall also be liable to fine.