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Narcotic Drugs and Psychotropic Substances Act, 1985


62. Confiscation of sale proceeds of illicit drugs or substances.

Where any narcotic drug or psychotropic substance is sold by a person having knowledge or reason to believe that the drug or substance is liable to confiscation under this Act, the sale proceeds thereof shall also be liable to confiscation.



Narcotic Drugs and Psychotropic Substances Act, 1985 Back




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