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The Prevention of Money-Laundering Act, 2002


14. No civil proceedings against banking companies, financial institutions, etc., in certain cases.-

Save as otherwise provided in section 13, the banking companies, financial institutions, intermediaries and their officers shall not be liable to any civil proceedings against them for furnishing information under clause (b) of sub-section (1) of section 12.



The Prevention of Money-Laundering Act, 2002 Back




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