for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 25   [ View Judgements ]

PENALTIES


Any person who-

(a) contravenes or attempts to contravene, or abets the contravention of, any order made undersection 20-; or

(b) fails to comply with any direction given by any such order; or

(c) harbours any person who has contravened any order made undersection 20-or has failed to comply with any direction given by any such order,23[shall be punishable with imprisonment for a term which shall not be less than one year but which may extend to three years and with fine which shall not be less than two thousand rupees: Provided that the court may, for adequate and special reasons to be mentioned in the judgment, impose a sentence of imprisonment for aterm of less than one year or a fine of less than two thousand rupees.]

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