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Report No. 166

12. Certain transfers to be null and void.-

Where after the issue of a notice under section 7 or under section 11, 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 Government under section 8, then, the transfer of such property shall be deemed to be null and void.



The Corrupt Public Servants (Forfeiture of Property) Bill Back




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