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Foreign Contribution (Regulation) Act, 2010

Chapter VIII: Offences and Penalties

33. Making of false statement, declaration or delivering false accounts. -

Any person, subject to this Act, who knowingly, --

a.   gives false intimation under sub-section (c) of section 9 or section 18; or

b.   seeks prior permission or registration by means of fraud, false representation or concealment of material fact,

shall, on conviction by a court, be liable to imprisonment for a term which may extend to six months or with fine or with both.



Foreign Contribution (Regulation) Act, 2010 Back




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