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Fateh Chand Agarwalla vs Emperor on 29 August, 1916
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Central Government Act
Section 243 in The Indian Penal Code
243. Possession of Indian 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, which is a counterfeit of 1[Indian coin], having known at the time when he became possessed of it that it was counterfeit, shall be punished with imprisonment of either description for a term which may extend to seven years, and shall also be liable to fine.