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Companies Act, 2013


229. Penalty for furnishing false statement, mutilation, destruction of documents.

Where a person who is required to provide an explanation or make a statement during the course of inspection, inquiry or investigation, or an officer or other employee of a company or other body corporate which is also under investigation,

a.     destroys, mutilates or falsifies, or conceals or tampers or unauthorisedly removes, or is a party to the destruction, mutilation or falsification or concealment or tampering or unauthorised removal of, documents relating to the property, assets or affairs of the company or the body corporate;

b.    makes, or is a party to the making of, a false entry in any document concerning the company or body corporate; or

c.     provides an explanation which is false or which he knows to be false, he shall be punishable for fraud in the manner as provided in section 447.



Companies Act, 2013 Back




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