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The Aadhaar (Targeted Delivery of Financial and other Subsidies, Benefits and Services) Act, 2016

47. Cognizance of offences.-

(1) No court shall take cognizance of any offence punishable under this Act, save on a complaint made by the Authority or any officer or person authorised by it.

1[Provided that the court may, on a complaint made by an Aadhaar number holder or individual take cognizance of any offence punishable under section 34 or 35 or 36 or 37 or 40 or section 41.]

(2) No court inferior to that of a Chief Metropolitan Magistrate or a Chief Judicial Magistrate shall try any offence punishable under this Act.

1. Ins. by Act 14 of 2019, s. 20 (w.e.f. 25-7-2019).



Aadhaar (Targeted Delivery of Financial and other Subsidies, Benefits and Services) Act, 2016 Back




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