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10. In section 11 of the principal Act, after sub-section (2), the following sub-section shall be inserted,

namely:-

"(3) The Custodian, Deputy Custodian or Assistant Custodian shall have, for the purposes of exercising powers or discharging his functions under this Act, the same powers as are vested in a civil court under the Code of Civil Procedure,1908, while dealing with any case under this Act, in respect of the following matters, namely:-

(a) requiring the discovery and inspection of documents;

(b) enforcing the attendance of any person, including any officer dealing with land, revenue and registration matters, banking officer or officer of a company and examining him on oath;

(c) compelling the production of books, documents and other records; and

(d) issuing commissions for the examination of witnesses or documents.".



Enemy Property (Amendment and Validation) Act, 2017 Back




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