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Report No. 173

10. Appeal.-

(1) Any person aggrieved by an order of forfeiture under section 8 may, within one month from the date of the communication to him of such order, appeal to the High Court within whose jurisdiction the Designated Authority, who passed the order to be appealed against, is situated.

(2) Where an order under section 8 is modified or annulled by the High Court or where in a prosecution instituted for the violation of the provisions of this Act, the person against whom an order of forfeiture has been made under section 8, is acquitted such property shall be returned to him and in either case if it is not possible for any reason to return the proceeds of terrorism forfeited, such person shall be paid the price therefor as if the proceeds of terrorism had been sold to the Central Government with reasonable interest calculated from the day of seizure of the proceeds of terrorism and such price shall be determined in the manner prescribed.



Report on Prevention of Terrorism Bill, 2000 Back




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