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

7. Penalty for contravention of section 5 :

Whoever contravenes the provisions of section 5 shall be punishable with fine which may extend to ten thousand rupees or five times the amount of the face value of the specified bank notes involved in the contravention, whichever is higher.



Specified Bank Notes (Cessation of Liabilities) Act, 2017 Back




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