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Central Government Act
Section 86A in The Employees' State Insurance Act, 1948
1[86A. Offences by companies.—
(1) If the person committing an offence under this Act is a company, every person, who at the time the offence was committed was incharge 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 offence and shall be liable to be proceeded against and punished accordingly: Provided that nothing contained in this sub-section shall render any person liable to any punishment, if he proves that the offence was committed without his knowledge or that he exer­cised all due diligence to prevent the commission of such offence.
(2) Notwithstanding anything contained in sub-section (1), where an offence under this Act has been committed with the consent or connivance of, or is attributable to, any neglect on the part of, any director or manager, secretary or other officer of the compa­ny, such director, manager, secretary or other officer shall be deemed to be guilty of that offence and shall be liable to be proceeded against and punished accordingly. Explanation.—For the purposes of this section,—
(i) “company” means any body corporate and includes a firm and other associations of individuals; and
(ii) “director” in relation to—
(a) a company, other than a firm, means the managing director or a whole-time director;
(b) a firm means a partner in the firm.]