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The Prevention of Money-Laundering Act, 2002


Chapter IX Reciprocal Arrangement for Assistance in Certain Matters and Procedure for Attachment and Confiscation of Property

55. Definitions.-In this Chapter, unless the context otherwise requires,-

a.     "contracting State" means any country or place outside India in respect of which arrangements have been made by the Central Government with the Government of such country through a treaty or otherwise;

b.    "identifying" includes establishment of a proof that the property was derived from, or used in the commission of an offence under section 3;

c.     "tracing" means determining the nature, source, disposition, movement, title or ownership of property.



The Prevention of Money-Laundering Act, 2002 Back




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