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Foreign Exchange Management Act,1999


33. Members, etc., to be public servants

The Chairperson, Members and other officers and employees of the Appellate Tribunal the Special Director (Appeals) and the Adjudicating Authority shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code, 1860 (45 of 1860).



Foreign Exchange Management Act,1999 Back




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