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Central Government Act
Section 489B in The Indian Penal Code
1[489B. Using as genuine, forged or counterfeit currency-notes or bank-notes.—Whoever sells to, or buys or receives from, any other person, or otherwise traffics in or uses as genuine, any forged or counterfeit currency-note or bank-note, knowing or having reason to believe the same to be forged or counterfeit, shall be punished with 2[imprisonment for life], or with impris­onment of either description for a term which may extend to ten years, and shall also be liable to fine.]