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Section 6 of Indian Electricity (Haryana Amendment) Act, 1987
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Section 6 - Substitution of Section 39 of Central Act 9 of 1910

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For section 39 of the principal Act, the following section shall be substituted, namely:-



"39. Theft of energy:- (1) Whoever dishonestly abstracts, consumes or uses any energy shall be punishable with imprisonment for a term which may extend to three years or with fine which shall not be less than five hundred rupees, but which may extend to five thousand rupees, or with both and the existence of artificial means, for such abstraction, consumptions or use shall be prima facie evidence of such dishonest abstraction, consumption or use.



(2) If any person, having been convicted of an offence punishable under subsection (1), is again guilty of an offence punishable under that sub-section he shall be punishable wi
th imprisonment for the second or subsequent offence for a term which shall not less than six months but which may extend to five years and shall also be liable to fine.



39-A. Abetment:- Whoever abets an offence punishable under section 39, shall be punished with the punishment provided for the offence".
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