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Central Government Act
Section 238 in The Indian Penal Code
238. Import or export of counterfeits of the Indian coin.—Whoever imports into 244 [India], or exports therefrom, any counterfeit coin, which he knows or has reason to believe to be a counterfeit of 245 [Indian coin], shall be punished with 246 [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.