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8. After section 235 of the principalAct, the following section shall be inserted, namely:

"235A. If any person contravenes any of the provisions of this Code or the rules or regulations made thereunder for which no penalty or punishment is provided in this Code, such person shall be punishable with fine which shall not be less than one lakh rupees but which may extend to two crore rupees.".



Insolvency and Bankruptcy Code (Amendment) Act, 2018 Back




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