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The Coal Mines (Special Provisions) Act, 2015

24. Penalty for failure to comply with directions of Central Government.-

If any person fails to comply, without reasonable cause, with a direction given by the Central Government or nominated authority or the designated custodian, he shall be punishable with a fine of one lakh rupees and in the case of continuing failure with a maximum fine of two lakh rupees for every day during which the failure continues, depending upon the nature of the offence.



Coal Mines (Special Provisions) Act, 2015 Back




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