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25. Inspection of documents.-

No person shall be entitled to inspect, or to receive information derived from any Government security in the possession or custody of 1[the Government] orfrom any book, register, or other document kept or maintained by or on behalf of 1[the Government] in relation to Government securities or any Governmentsecurity, save in such circumstances and manner and subject to such conditions as may be prescribed.



Public Debt Act, 1944 Back




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