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Report No. 173

6. Holding of proceeds of terrorism illegal.-

(1) No person shall hold or be in possession of any proceeds of terrorism.

(2) Proceeds of terrorism, whether held by a terrorist or by any other person and whether or not such person is prosecuted or convicted under this Act, shall be liable to be forfeited to the Central Government in the manner hereinafter provided.



Report on Prevention of Terrorism Bill, 2000 Back




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