Section 28   [ View Judgements ]

Penalties


Any person who-



(a) having in his possession, custody or control any property forming part of the undertaking owned by any jute company, wrongfully withholds such property from the Central Government or the Jute Manufactures Corporation; or



(b) wrongfully obtains possession of or retains, any property forming part of any undertaking owned by any jute company; or



(c) wilfully withholds or fails to furnish to the Central Government or the Jute Manufactures Corporation or any person or body of persons specified by that Government or Corporation, as the case may be, any document or inventory relating to such undertaking, owned by any jute company, which may be in his possession, custody or control; or



(d) fails to deliver to the Central Government or the Jute Manufactures Corporation, or any person or body of persons specified by that Government or Corporation, any assets, books of account, registers or other documents in his possession.custody or control, relating to the undertakings of either of the jute company; or



(e) wrongfully removes or destroys any property forming part of any undertaking owned by any jute company or prefers any claim 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.

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