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Black Money (Undisclosed Foreign Income and Assets) and Imposition of Tax Act, 2015


82. Bar of suits in civil courts.

1.     No suit shall be brought in any civil court to set aside or modify any proceeding taken or order made under this Act.

2.     No prosecution, suit or other proceeding shall lie against the Government or any officer of the Government, for anything in good faith done or intended to be done, under this Act.



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