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The Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016


47. Cognizance of offences.

  1. No court shall take cognizance of any offence punishable under this Act, save on a complaint made by the Authority or any officer or person authorised by it.
  2. No court inferior to that of a Chief Metropolitan Magistrate or a Chief Judicial Magistrate shall try any offence punishable under this Act.


The Aadhaar (Targeted Delivery of Financial and Other Subsidies, Benefits and Services) Act, 2016 Back




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