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Kerala Banning of Unregulated Deposit Schemes Rules, 2021

Form 5

[See Rule 8]

Authorization

To

(Officer to whom issued)

Whereas on consideration of information furnished before me I am satisfied that a search of ...................................... (specify particulars) of the residential buildings or premises is required. This is to authorize you (name and designation of the Police Officer) ..................................... to enter and search the said residential buildings or premises with the assistance of such police or other officers of the Government, as you consider necessary. (seal)

Signature
Superintendent of Police

By order of the Governor,
K. R. Jyothilal
Principal Secretary to Government.

Explanatory Note

(This does not form part of the notification, but is intended to indicate its general purport.) Sub-section (1) of section 38 of the Banning of Unregulated Deposit Schemes Act, 2019 (Central Act 21 of 2019) provides that the State Government, shall in consultation with the Central Government, by notification, make rules for carrying out the provisions of the said Act. Government have decided to make rules under the said section of the Act.

The notification is intended to achieve the above object.





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