AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Smugglers and Foreign Exchange Manipulators (Forfeiture of Property) Act, 1976

11. Certain transfers to be null and void -

Where after the issue of a notice under section 6 or under section 10, any property referred to in the said notice is transferred by any mode whatsoever such transfer shall for the purposes of the proceedings under this Act , be ignored and if such property is subsequently forfeited to the central Govt under section 7 then the transfer of such property shall be deemed to be null and void.



Smugglers and Foreign Exchange Manipulators (Forfeiture of Property) Act, 1976 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys