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The Pension Fund Regulatory and Development Authority Act, 2013


35. Cognizance of offences by court.

1.     No court shall take cognizance of any offence punishable under this Act or any rules or regulations made there under, save on a complaint made by the Authority.

2.     No court inferior to that of a Court of Session shall try any offence punishable under this Act.



The Pension Fund Regulatory and Development Authority Act, 2013 Back




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