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The Prevention of Money-Laundering Act, 2002


Chapter VIII Authorities

48. Authorities under Act.-

There shall be the following classes of authorities for the purposes of this Act, namely:-

a.     Director or Additional Director or Joint Director,

b.    Deputy Director,

c.     Assistant Director, and

d.    such other class of officers as may be appointed for the purposes of this Act.



The Prevention of Money-Laundering Act, 2002 Back




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