FOREIGN CONTRIBUTION (REGULATION) ACT, 1976


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT, APPLICATION AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 APPLICATION OF OTHER LAWS NOT BARRED View Judgements
  4 CANDIDATE FOR ELECTION, ETC., NOT TO ACCEPT FOREIGN CONTRIBUTION View Judgements
  5 ORGANISATION OF A POLITICAL NATURE NOT TO ACCEPT FOREIGN CONTRIBUTION EXCEPT WITH THE PRIOR PERMISSION OF THE CENTRAL GOVERNMENT View Judgements
  6 CERTAIN ASSOCIATIONS AND PERSONS RECEIVING FOREIGN CONTRIBUTION TO GIVE INTIMATION TO THE CENTRAL GOVERNMENT View Judgements
  7 RECIPIENTS OF SCHOLARSHIPS, ETC., TO GIVE INTIMATION TO THE CENTRAL GOVERNMENT View Judgements
  8 PERSONS TO WHOM SECTION 4 SHALL NOT APPLY View Judgements
  9 RESTRICTIONS ON ACCEPTANCE OF FOREIGN HOSPITALITY View Judgements
  10 POWER OF CENTRAL GOVERNMENT TO PROHIBIT RECEIPT OF FOREIGN CONTRIBUTION, ETC., IN CERTAIN CASES View Judgements
  11 APPLICATION TO BE MADE IN PRESCRIBED FORM FOR OBTAINING PRIOR PERMISSION TO ACCEPT FOREIGN CONTRIBUTION OR HOSPITALITY View Judgements
  12 POWER TO PROHIBIT PAYMENT OF CURRENCY RECEIVED View Judgements
  13 RECIPIENTS OF FOREIGN CONTRIBUTION TO MAINTAIN ACCOUNTS, ETC View Judgements
  14 INSPECTION OF ACCOUNTS OR RECORDS View Judgements
  15 SEIZURE OF ACCOUNTS OR RECORDS View Judgements
  15A AUDIT OF ACCOUNTS View Judgements
  16 SEIZURE OF ARTICLE OR CURRENCY RECEIVED IN CONTRAVENTION OF THE ACT View Judgements
  17 SEIZURE TO BE MADE IN ACCORDANCE WITH THE OF CRIMINAL PROCEDURE, 1973 View Judgements
  18 CONFISCATION OF ARTICLE OR CURRENCY OBTAINED IN CONTRAVENTION OF THE ACT View Judgements
  19 ADJUDICATION OF CONFISCATION View Judgements
  20 OPPORTUNITY TO BE GIVEN BEFORE ADJUDICATION OF CONFISCATION View Judgements
  21 APPEAL View Judgements
  22 PENALTY FOR ARTICLE OR CURRENCY OBTAINED IN CONTRAVENTION OF SECTION 12 View Judgements
  23 PUNISHMENT FOR THE CONTRAVENTION OF ANY PROVISION OF THE ACT View Judgements
  24 POWER TO IMPOSE ADDITIONAL FINE WHERE ARTICLE OR CURRENCY IS NOT AVAILABLE FOR CONFISCATION View Judgements
  25 PENALTY FOR OFFENCES WHERE NO SEPARATE PUNISHMENT HAS BEEN PROVIDED View Judgements
  25A PROHIBITION OF ACCEPTANCE OF FOREIGN CONTRIBUTION View Judgements
  26 OFFENCES BY COMPANIES View Judgements
  27 BAR TO THE PROSECUTION OF OFFENCES UNDER THE ACT View Judgements
  28 INVESTIGATION INTO CASES UNDER THE ACT View Judgements
  29 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  30 POWER TO MAKE RULES View Judgements
  31 POWER TO EXEMPT View Judgements
  32 ACT NOT TO APPLY TO GOVERNMENT TRANSACTIONS View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon