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

Report No. 258

The Schedule

(See Section 24)

Amendment of Certain Enactment

Part I

The Prevention of Corruption Act, 1988

(49 of 1988)

Amendment to Section 3

In section 3, in sub-section (1), in clause (a), for the words "any offence punishable under this Act", the words and figures "any offence punishable under this Act or the Prevention of Bribery of Foreign Public Officials and Officials of Public International Organisations Act, 2015" shall be substituted.



Prevention of Bribery of Foreign Public Officials and Officials of Public International Organisations - A Study and Proposed Amendments Back




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