Section 23   [ View Judgements ]

PENALTIES


Any person who,-

(a) having in his possession, custody or control any property forming part of the Ganesh Flour Mills, wrongfully withholds such property from the Central Government or the Government company; or

(b) wrongfully obtains possession of, or retains, any property forming part of the Ganesh Flour Mills; or

(c) wilfully withholds or fails to furnish to the Central Government or the Government company or any person or body of persons specified by that Government or the Government company, as the case may be, any document-relating to the Ganesh Flour Mills which may be in his possession, custody or control, or -

(d) wilfully fails to deliver to the Central Government any inventory of property and assets forming part of the Ganesh Flour Mills; or

(e) fails to deliver to the Central Government or the Government company or any person or body of persons specified by that Government or the Government company, any assets, books of account, registers or other documents in his possession, custody or control relating to the Ganesh Flour Mills; or

(f) wrongfully removes or destroys any property forming part of the Ganesh Flour Mills or prefers any claim under this Act which he knows or has reason to believe to be false or grossly inaccurate shall be punishable with imprisonment for a term which may extend to two years, or with fine which may extend to ten thousand rupees, or with both.

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