Smugglers and Foreign Exchange Manipulators (Forfeiture of Property) Act, 1976


Section
Section Title
  Preamble
  1 Short title, extent and commencement View Judgements
  2 Application View Judgements
  3 Definitions View Judgements
  4 Prohibition of holding illegally acquired property View Judgements
  5 Competent authority View Judgements
  6 Notice of forfeiture View Judgements
  7 Forfeiture of property in certain cases View Judgements
  8 Burden of proof View Judgements
  9 Fine in lieu of forfeiture View Judgements
  10 Procedure in relation to certain trust properties View Judgements
  11 Certain transfers to be null and void View Judgements
  12 Constitution of Appellate Tribunal View Judgements
  13 Notice or order not to be invalid for error in description View Judgements
  14 Bar of jurisdiction View Judgements
  15 Competent authority and Appellate Tribunal to have power of civil court View Judgements
  16 Information to competent authority View Judgements
  17 Certain officers to assist competent authority and Appellate Tribunal View Judgements
  18 Power of competent authority to require certain officers to exercise certain powers View Judgements
  19 Power to take possession View Judgements
  20 Rectification of mistakes View Judgements
  21 Finding under other laws not conclusive for proceedings under this Act View Judgements
  22 Service of notices and orders View Judgements
  23 Protection of action taken in good faith View Judgements
  24 Act to have overriding effect View Judgements
  25 Provisions of the Act not to apply to certain properties held in trust View Judgements
  26 Power to make rules View Judgements
  27 Repeal and saving View Judgements



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