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Central Government Act
Section 249 in The Indian Penal Code
249. Altering appearance of Indian coin with intent that it shall pass as coin of different description.—Whoever performs on 1[any Indian 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 seven years, and shall also be liable to fine.