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

Benami Transactions Act (Prohibition), 1988

5. Property held benami liable to acquisition-

(1) All properties held benami shall be subject to acquisition by such authority, in such manner and after following such procedure, as may be prescribed.

(2) For the removal of doubts, it is hereby declared that no amount be payable for the acquisition of any property under sub-section(1)



Benami Transactions Act (Prohibition), 1988 Back




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