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Report No. 258

Chapter II

Offences and Penalties of Bribery of Foreign Officials and Officials of Public International Organisations

3. Prohibition for accepting gratification by foreign public officials or officials of public international organisations. -

Whoever, being a foreign public official or official of public international organisation, intentionally accepts or obtains or agrees to accept from any person, directly or indirectly, for himself or for any other person or entity, any undue advantage other than legal remuneration, as a motive or reward for doing or forbearing to do any official act or for showing or forbearing to show, in the exercise of his official functions, favour or disfavour to any person or entity for rendering or attempting to render any service or disservice to any person or entity, shall be punishable with imprisonment which shall not be less than three years but which may extend to seven years and shall also be liable to fine.



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




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