PREVENTION OF MONEY LAUNDERING ACT, 2002


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 OFFENCE OF MONEY-LAUNDERING View Judgements
  4 PUNISHMENT FOR MONEY-LAUNDERING View Judgements
  5 ATTACHMENT OF PROPERTY INVOLVED IN MONEY-LAUNDERING View Judgements
  6 ADJUDICATING AUTHORITIES, COMPOSITION, POWERS, ETC. View Judgements
  7 STAFF OF ADJUDICATING AUTHORITIES View Judgements
  8 ADJUDICATION View Judgements
  9 VESTING OF PROPERTY IN CENTRAL GOVERNMENT View Judgements
  10 MANAGEMENT OF PROPERTIES CONFISCATED UNDER THIS CHAPTER View Judgements
  11 POWER REGARDING SUMMONS, PRODUCTION OF DOCUMENTS AND EVIDENCE, ETC View Judgements
  12 BANKING COMPANIES, FINANCIAL INSTITUTIONS AND INTERMEDIARIES TO MAINTAIN RECORDS View Judgements
  13 POWERS OF DIRECTOR TO IMPOSE FINE View Judgements
  14 NO CIVIL PROCEEDINGS AGAINST BANKING COMPANIES, FINANCIAL INSTITUTIONS, ETC., IN CERTAIN CASES View Judgements
  15 PROCEDURE AND MANNER OF FURNISHING INFORMATION BY BANKING COMPANY, FINANCIAL INSTITUTION AND INTERMEDIARY View Judgements
  16 POWER OF SURVEY View Judgements
  17 SEARCH AND SEIZURE View Judgements
  18 SEARCH OF PERSONS View Judgements
  19 POWER TO ARREST View Judgements
  20 RETENTION OF PROPERTY View Judgements
  21 RETENTION OF RECORDS View Judgements
  22 PRESUMPTION AS TO RECORDS OR PROPERTY IN CERTAIN CASES View Judgements
  23 PRESUMPTION IN INTER-CONNECTED TRANSACTIONS View Judgements
  24 BURDEN OF PROOF View Judgements
  25 ESTABLISHMENT OF APPELLATE TRIBUNAL View Judgements
  26 APPEALS TO APPELLATE TRIBUNAL View Judgements
  27 COMPOSITION, ETC., OF APPELLATE TRIBUNAL View Judgements
  28 QUALIFICATIONS FOR APPOINTMENT View Judgements
  29 -n/a- View Judgements
  30 CONDITIONS OF SERVICE View Judgements
  31 VACANCIES View Judgements
  32 RESIGNATION AND REMOVAL View Judgements
  33 MEMBER TO ACT AS CHAIRPERSON IN CERTAIN CIRCUMSTANCES View Judgements
  34 STAFF OF APPELLATE TRIBUNAL View Judgements
  35 PROCEDURE AND POWERS OF APPELLATE TRIBUNAL View Judgements
  36 DISTRIBUTION OF BUSINESS AMONGST BENCHES View Judgements
  37 POWER OF CHAIRPERSON TO TRANSFER CASES View Judgements
  38 DECISION TO BE BY MAJORITY View Judgements
  39 RIGHT OF APPELLANT TO TAKE ASSISTANCE OF AUTHORISED REPRESENTATIVE AND OF GOVERNMENT TO APPOINT PRESENTING OFFICERS View Judgements
  40 MEMBERS, ETC., TO BE PUBLIC SERVANTS View Judgements
  41 CIVIL COURT NOT TO HAVE JURISDICTION View Judgements
  42 APPEAL TO HIGH COURT View Judgements
  43 SPECIAL COURTS View Judgements
  44 OFFENCES TRIABLE BY SPECIAL COURTS View Judgements
  45 OFFENCES TO BE COGNIZABLE AND NON-BAILABLE View Judgements
  46 APPLICATION OF CODE OF CRIMINAL PROCEDURE, 1973 TO PROCEEDINGS BEFORE SPECIAL COURT View Judgements
  47 APPEAL AND REVISION View Judgements
  48 AUTHORITIES UNDER THE ACT View Judgements
  49 APPOINTMENT AND POWERS OF AUTHORITIES AND OTHER OFFICERS View Judgements
  50 POWERS OF AUTHORITIES REGARDING SUMMONS, DOCUMENTS AND TO GIVE EVIDENCE, ETC. View Judgements
  51 JURISDICTION OF AUTHORITIES View Judgements
  52 POWER OF CENTRAL GOVERNMENT TO ISSUE DIRECTIONS, ETC. View Judgements
  53 EMPOWERMENT OF CERTAIN OFFICERS View Judgements
  54 CERTAIN OFFICERS TO ASSIST IN INQUIRY, ETC. View Judgements
  55 DEFINITIONS View Judgements
  56 AGREEMENTS WITH FOREIGN COUNTRIES View Judgements
  57 LETTER OF REQUEST TO A CONTRACTING STATE IN CERTAIN CASES View Judgements
  58 ASSISTANCE TO A CONTRACTING STATE IN CERTAIN CASES View Judgements
  59 RECIPROCAL ARRANGEMENTS FOR PROCESSES AND ASSISTANCE FOR TRANSFER OF ACCUSED PERSONS View Judgements
  60 ATTACHMENT, SEIZURE AND CONFISCATION, ETC., OF PROPERTY IN A CONTRACTING STATE OF INDIA View Judgements
  61 PROCEDURE IN RESPECT OF LETTER OF REQUEST View Judgements
  62 PUNISHMENT FOR VEXATIOUS SEARCH View Judgements
  63 PUNISHMENT FOR FALSE INFORMATION OR FAILURE TO GIVE INFORMATION, ETC View Judgements
  64 COGNIZANCE OF OFFENCES View Judgements
  65 CODE OF CRIMINAL PROCEDURE, 1973 TO APPLY View Judgements
  66 DISCLOSURE OF INFORMATION View Judgements
  67 BAR OF SUITS IN CIVIL COURTS View Judgements
  68 NOTICE, ETC., NOT TO BE INVALID ON CERTAIN GROUNDS View Judgements
  69 RECOVERY OF FINES View Judgements
  70 OFFENCES BY COMPANIES View Judgements
  71 ACT TO HAVE OVERRIDING EFFECT View Judgements
  72 CONTINUATION OF PROCEEDINGS IN THE EVENT OF DEATH OR INSOLVENCY View Judgements
  73 POWER TO MAKE RULES View Judgements
  74 RULES TO BE LAID BEFORE PARLIAMENT View Judgements
  75 POWER TO REMOVE DIFFICULTIES View Judgements



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