AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

5. Wrongful inducement in relation to Unregulated Deposit Schemes.-

No person by whatever name called shall knowingly make any statement, promise or forecast which is false, deceptive or misleading in material facts or deliberately conceal any material facts, to induce another person to invest in, or become a member or participant of any Unregulated Deposit Scheme.



Banning of Unregulated Deposit Schemes Act, 2019 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys