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Report No. 254

Chapter IVA: Attachment and Forfeiture of Property

18A. Save as otherwise provided under the Prevention of Money Laundering Act, 2002, the provisions of the Criminal Law Amendment Ordinance, 1944 shall, as far as may be, apply to the attachment, administration of attached property and execution of order of attachment or confiscation of money or property procured by means of an offence under this Act."

[Justice A.P. Shah]
Chairman

[Justice S.N. Kapoor]
Member

[Prof. (Dr.) Mool Chand Sharma]
Member

[Justice Usha Mehra]
Member

[Dr. S.S. Chahar]
Member-Secretary

[P.K. Malhotra]
Ex-officio Member

[Dr. Sanjay Singh]
Ex-officio Member



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