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Rights in Case of a Raid

What is a Search

  • It is necessary that you, the person being searched, know the law and procedure relating to a search. Such knowledge-base helps you safeguard your legal rights.

Your Rights During a Search

Never forget that by searching your premises the officers are carrying out an official duty and are, therefore, bound by certain rules and regulations that are meant not only to further their official purpose but also to safeguard your rights and interests. It is important to keep it in mind that the only purpose of their visit is to look for and collect evidences of violations and, they have no right to:

  • Mess up with your daily activities like production, sale or clearance;

  • Stop you from communicating with your legal advisor, business partners, clients, friends or relatives;

  • Carry out their search in a surreptitious manner without allowing you or your employee to see what they are doing;

  • Execute their search without identifying themselves individually so as to prevent any complaint of a misconduct;

  • Prevent you or your employees from leaving the premises. (However, while leaving you might be required to give the phone number or the address of your destination, if asked for, so that they can contact you in case a clarification is required)



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