GOVERNMENT OF INDIA
MINISTRY OF  FINANCE
LOK SABHA
UNSTARRED QUESTION NO 2846
ANSWERED ON   28.12.2018
Seized Assets of the Fugitive Offenders
2846 . Adhikari Shri Sisir Kumar
Will the Minister of FINANCE be pleased to state:-
(a) whether the Government has seized assets of the fugitive offenders of the country;

(b) if so, the details of assets that have been seized and disposed off during the last ten years;

(c) the number of immovable properties attached by Government and liquidation therein during the last ten years, State/UT-wise;

(d) the maintaining costs of such properties and the expenditure thereto; and

(e) the loan amount and interest accrued upto 2018 on account of recovery under Provision of Money Laundering Act, 2002 therein?
ANSWER
MINISTER OF STATE IN THE MINISTRY OF FINANCE
(SHRI SHIV PRATAP SHUKLA)

(a) to (e) Applications under Fugitive Economic Offenders Act, 2018 have been filed against 7 individuals in the Competent Court by Enforcement Directorate. No assets have been seized under Fugitive Economic Offenders Act, 2018. However, attachment and seizure of properties/assets valued at Rs. 14,461.1 crore have been made under PMLA, 2002 in respect of aforesaid 07 individuals.

Developed and Hosted by National Informatics Centre (NIC)
Content on this website is published, managed & maintained by Software Unit, Computer (HW & SW) Management. Branch, Lok Sabha Secretariat