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Cable Television Networks (Regulation) Act, 1995

12. Confiscation

The equipment seized under sub-section (1) of section 11 shall be liable to confiscation unless the cable operator from whom the equipment has been seized registers himself as a cable operator under section 4 within a period of thirty days from the date of seizure of the said equipment.



Cable Television Networks (Regulation) Act, 1995 Back




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