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Foreign Contribution (Regulation) Act, 2010

Contents

 

Sections

Particulars

1

Preamble

Chapter I

Preliminary

1

Short title, extent, application and commencement

2

Definitions

Chapter II

Regulation of Foreign Contribution and Foreign Hospitality

3

Prohibition to accept foreign contribution

4

Persons to whom section 3 shall not apply

5

Procedure to notify an organisation of a political nature

6

Restriction on acceptance of foreign hospitality

7

Prohibition to transfer foreign contribution to other person

8

Restriction to utilise foreign contribution for administrative purpose

9

Power of Central Government to prohibit receipt of foreign contribution, etc., in certain cases

10

Power to prohibit payment of currency received in contravention of the Act

Chapter III

Registration

11

Registration of certain persons with Central Government

12

Grant of certificate of registration

13

Suspension of certificate

14

Cancellation of certificate

15

Management of foreign contribution of person whose certificate has been cancelled

16

Renewal of certificate

Chapter IV

Accounts, Intimation, Audit and Disposal of Assets, Etc.

17

Foreign contribution through scheduled bank

18

Intimation

19

Maintenance of accounts

20

Audit of accounts

21

Intimation by candidate for election

22

Disposal of assets created out of foreign contribution

Chapter V

Inspection, Search and Seizure

23

Inspection of accounts or records

24

Seizure of accounts or records

25

Seizure of article or currency or security received in contravention of the Act

26

Disposal of seized article or currency or security

27

Seizure to be made in accordance with Act 2 of 1974

Chapter VI

Adjudication

28

Confiscation of article or currency or security obtained in contravention of the Act

29

Adjudication of confiscation

30

Procedure for confiscation

Chapter VII

Appeal and Revision

31

Appeal

32

Revision of orders by Central Government

Chapter VIII

Offences and Penalties

33

Making of false statement, declaration or delivering false accounts

34

Penalty for article or currency or security obtained in contravention of section 10

35

Punishment for contravention of any provision of the Act

36

Power to impose additional fine where article or currency or security is not available for confiscation

37

Penalty for offences where no separate punishment has been provided

38

Prohibition of acceptance of foreign contribution

39

Offences by companies

40

Bar on prosecution of offences under the Act

41

Composition of certain offences

Chapter IX

Miscellaneous

42

Power to call for information or document

43

Investigation into cases under the Act

44

Returns by prescribed authority to Central Government

45

Protection of action taken in good faith

46

Power of Central Government to give directions

47

Delegation of powers

48

Power to make rules

49

Orders and rules to be laid before Parliament

50

Power to exempt in certain cases

51

Act not to apply to certain Government transactions

52

Application of other laws not barred

53

Power to remove difficulties

54

Repeal and saving



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