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9. Special provisions relating to offences :

Notwithstanding anything contained in section 29 of the Code of Criminal Procedure, 1973 (2 of 1974), the court of a Magistrate of the First Class or the court of a Metropolitan Magistrate may impose a fine, for contravention of the provisions of this Act.



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




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