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The Enemy Property Act, 1968

[Act No. 34 of 1968]

[20th August, 1968.]

Contents:
Title The Enemy Property Act, 1968
Sections: Particulars:
1. Short title, extent, application and commencement
2. Definitions
3. Appointment of custodian of Enemy property for India and Deputy custodian, etc
4. Appointment of Inspectors of Enemy property
5. Property vested in the Custodian of Enemy property for India under the Defence of India Rules, 1962, to continue to vest in Custodian
5A. Issue of certificate by Custodian
5B. Law of succession or any custom or usage not to apply to enemy property
6. Transfer of property vested in Custodian by enemy on enemy subject or enemy firm
7. Payment to Custodian of money otherwise payable to an enemy, enemy subject or enemy firm
8. Powers of Custodian In respect of enemy property vested in him
8A. Sale of Property by Custodian
9. Exemption from attachment, etc
10. Transfer of securities belonging to an enemy
10A. Power to issue certificate of sale
11. Power of Custodian to summon persons and call for documents
12. Protection for complying with orders of Custodian
13. Validity of action taken in pursuance of orders of Custodian
14. Proceedings against companies whose assets vest in Custodian
15. Returns as to enemy property
16. Registers of returns
17. Levy of fees
18. Transfer of property vested as enemy property in certain cases
18A. Income not liable to be returned
18B. Exclusion of jurisdiction of civil courts
18C. Appeal to High Court
19. Protection of action taken under the Act
20. Penalty
21. Offences by companies
22. Effect of laws inconsistent with the Act
22A. Validation
23. Power to make rules
24. Certain orders made under the Defence of India Rules, 1962, to continue in force
25. Repeal and saving


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