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Report No. 173

2. Definitions.-

(1) In this Act, unless the context otherwise requires,-

(a) "Code" means the Code of Criminal Procedure, 1973;

(b) `proceeds of terrorism' shall mean all kinds of properties which have been derived or obtained from commission of any terrorist act or have been acquired through funds traceable to terrorist act and shall include cash, irrespective of in whose name such proceeds are standing or in whose possession they are found;

(c) "property" means property and assets of every description, whether corporeal or incorporeal, movable or immovable, tangible or intangible and deeds and instruments evidencing title to, or interest in, such property or assets;

(d) "Public Prosecutor" means a Public Prosecutor or an Additional Public Prosecutor or a Special Public Prosecutor appointed under section 23 and includes any person acting under the directions of the Public Prosecutor;

(e) "Special Court" means a Special Court constituted under section 18;

(f) "terrorist act" has the meaning assigned to it in sub-section (1) of section 3, and the expression "terrorist" shall be construed accordingly;

(g) words and expressions used but not defined in this Act and defined in the Code shall have the meanings respectively assigned to them in the Code.

(2) Any reference in this Act to any enactment or any provision thereof shall, in relation to an area in which such enactment or such provision is not in force, be construed as a reference to the corresponding law or the relevant provision of the corresponding law, if any, in force in that area.



Report on Prevention of Terrorism Bill, 2000 Back




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