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Foreign Trade (Development and Regulation) Act, 1992


15. Protection of action taken in good faith.

No order made or deemed to have been made under this Act shall be called in question in any court , and no suit, prosecution or order legal proceeding shall lie against any person for anything in good faith done or intended to be done under this Act or any order made or deemed to have made thereunder .



Foreign Trade (Development and Regulation) Act, 1992 Back




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