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Report No. 173

15. Certain transfers to be null and void.-

Where, after the issue of an order under section 7 or issue of a notice under section 9, any property referred to in the said order or notice is transferred by any mode whatsoever, such transfer shall, for the purpose of the proceedings under this Act, be ignored and if such property is subsequently forfeited, the transfer of such property shall be deemed to be null and void.



Report on Prevention of Terrorism Bill, 2000 Back




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