Main Search Premium Members Advanced Search Disclaimer
Citedby 24 docs - [View All]
Gautam Kundu vs Manoj Kumar Assistant Director, ... on 16 December, 2015
(Against Judgment In ... vs Dpp on 5 August, 2015
Smt.Soodamani Dorai vs The Joint Director Of Enforcement ... on 4 October, 2018
(Against Judgment In ... vs Dpp on 5 August, 2015
Mfa.No. 11 Of 2016 () vs Dpp on 30 June, 2015

[Complete Act]
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 24 in The Prevention of Money-Laundering Act, 2002
24. Burden of Proof.—When a person is accused of having committed the offence under section 3, the burden of proving that proceeds of crime are untainted property shall be on the accused.