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Foreign Contribution (Regulation) Act, 1976

[Act No. 49 of Year 1976]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, application and commencement

2

Definitions

3

Application of other laws not barred

Chapter II

Regulation Of Foreign Contribution And Foreign Hospitality

4

Candidate for election, etc., not to accept foreign contribution

5

Organization of a political nature not to accept foreign contribution except with the prior permission of the Central Government

6

Certain associations and persons receiving foreign contribution to give intimation to the Central Government

7

Recipients of scholarships, etc., to give intimation to the Central Government

8

Persons to whom section 4 shall not apply

9

Restrictions on acceptance of foreign hospitality

10

Power of Central Government to prohibit receipt of foreign contribution, etc., in certain cases

11

Application to be made in prescribed form for obtaining prior permission to accept foreign contribution or hospitality

Chapter III

Miscellaneous

12

Power to prohibit payment of currency received in contravention of the Act

13

Recipients of foreign contribution to maintain accounts, etc.

14

Inspection of accounts or records

15

Seizure of accounts or records

15A

Audit of accounts

16

Seizure of article or currency received in contravention of the Act

17

Seizure to be made in accordance with the Code of Criminal Procedure, 1973

18

Confiscation of article or currency obtained in contravention of the Act

19

Adjudication of confiscation

20

Opportunity to be given before adjudication of confiscation

21

Appeal

22

Penalty for article or currency obtained in contravention of section 12

23

Punishment for the contravention of any provision of the Act

24

Power to impose additional fine where article or currency is not available for confiscation

25

Penalty for offences where no separate punishment has been provided

25A

Prohibition of acceptance of foreign contribution

26

Offences by companies

27

Bar to the prosecution of offences under the Act

28

Investigation into cases under the Act

29

Protection of action taken in good faith

30

Power to make rules

31

Power to exempt

32

Act not to apply to government transactions

 

Foot Notes

An Act to regulate the acceptance and utilization of foreign contribution or foreign hospitality by certain persons or associations, with a view to ensuring that parliamentary institutions, political associations and academic and other voluntary organizations as well as individuals working in the important areas of national life may function in a manner consistent with the values of a sovereign democratic republic, and for matters connected therewith or incidental thereto.

Be it enacted by Parliament in the Twenty-seventh Year of the Republic of India as follows: -



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