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Indian Penal Code, 1860


238. Import or export of counterfeits of the India coin

Whoever imports into 128[India], or exports there from, any counterfeit coin, which he knows or has reason to believe to be a counterfeit of 129[Indian coin], shall be punished with imprisonment with 188[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.



Indian Penal Code, 1860 Back




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