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The Immigration (Carriers Liability) Act, 2000


3. Liability of carriers for passengers brought into India.-

Where the competent authority is of the opinion that any carrier has brought a person in contravention of the provisions of the Passport (Entry into India) Act, 1920 (34 of 1920) and rules made there under into India, he may by order impose a penalty of rupees one lakh on such carrier: Provided that no order shall be passed without giving the carrier an opportunity of being heard in the matter.



The Immigration (Carriers Liability) Act, 2000 Back




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