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Citedby 17 docs - [View All]
Gandevi vs State on 3 February, 2010
Syed Abdur Rahman vs Tripura Modern Bank Limited (In ... on 31 January, 1972
B.O.I. Finance Ltd vs The Custodian & Ors on 19 March, 1997
Wa.No. 974 Of 2012 () In ... vs By Advs.Sri.R.S.Kalkura
Syed Abdur Rahman vs Tripura Modern Bank Limited (In ... on 31 January, 1972

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[Complete Act]
Central Government Act
Section 46 in BANKING REGULATION ACT,1949
46. Penalties.—
(1) Whoever in any return, balance-sheet or other document 1[or in any information required or furnished] by or under or for the purposes of any provision of this Act, wilfully makes a statement which is false in any material particular, knowing it to be false, or wilfully omits to make a material statement, shall be punishable with imprisonment for a term which may extend to three years and shall also be liable to fine.
(2) If any person fails to produce any book, account or other document or to furnish any statement or information which under sub-section (2) of section 35 it is his duty to produce or fur­nish, or to answer any question relating to the business of a banking company which is asked by 2[an officer making an inspec­tion or scrutiny under that section] he shall be punishable with a fine which may extend to 3[two thousand rupees] in respect of each offence, and if he persists in such refusal, to a further fine which may extend to 4[one hundred rupees] for every day during which the offence continues.
(3) If any deposits are received by a banking company in contra­vention of an order under clause (a) of sub-section (4) of section 35, every director or other officer of the banking company, unless he proves that the contravention took place without his knowledge or that he exercised all due diligence to prevent it shall be deemed to be guilty of such contravention and shall be punishable with a fine which may extend to twice the amount of the deposits so received. 5[6[7[(4) If any other provision of this Act is contravened or if any default is made in—
(5) Where a contravention or default has been committed by a company, every person who, at the time the contravention or default was committed, was in charge of, and was responsible to, the company, for the conduct of the business of the company, as well as the company, shall be deemed to be guilty of the contra­vention or default and shall be liable to be proceeded against and punished accordingly: Provided that nothing contained in this sub-section shall render any such person liable to any punishment provided in this Act if he proves that the contravention or default was committed without his knowledge or that he exercised all due diligence to prevent the contravention or default.
(6) Notwithstanding anything contained in sub-section (5), where a contravention or default has been committed by a company, and it is proved that the same was committed with the consent or connivance of, or is attributable to any gross negligence on the part of, any director, manager, secretary or other officer of the company, such director, manager, secretary or other officer shall also be deemed to be guilty of that contravention or default and shall be liable to be proceeded against and punished accordingly. Explanation.—For the purposes of this section,—
(a) “company” means any body corporate and includes a firm or other association of individuals, and
(b) “director”, in relation to a firm, means a partner in the firm.]