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Collection of Statistics Act, 2008


19. Penalty for other offences.

Whoever-

a.     acts in contravention of or fails to comply with any provision of this Act or any requirement imposed under this Act; or

b.    willfully deceives or attempts to deceive any statistics officer or any agency or any employee thereof, shall be punishable with simple imprisonment for a term which may extend to six months or with a fine which may extend to two thousand rupees or, in the case of a company, with a fine which may extend to ten thousand rupees or with both.



Collection of Statistics Act, 2008 Back




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