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Report No. 254

10. Person in charge of commercial organisation to be guilty of offence

Where an offence under section 9 is committed by a commercial organisation, and such offence is proved to have been committed with the consent or connivance of any director, manager, secretary or other officer of the commercial organisation, such director, manager, secretary or other officer shall be guilty of the offence and shall be liable to be proceeded against and 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.



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