Karnataka Excise Act, 1965



w w w . L a w y e r S e r v i c e s . i n

Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgments
  1 Short title, extent, commencement and application View Judgments
  2 Definitions View Judgments
  title CHAPTER II : ESTABLISHMENT AND CONTROL View Judgments
  3 Appointment of Excise Commissioner View Judgments
  4 Deputy Commissioner View Judgments
  4A [Joint Commissioner of Excise and Deputy Commissioner of Excise] View Judgments
  5 Appointment of 1 [Superintendents of Excise and Deputy Superintendents of Excise] View Judgments
  5A Constitution of an Intelligence Bureau and appointment of Superintendents and Deputy Superintendents of Excise (Intelligence Bureau) View Judgments
  6 Appointment of 1 [Inspectors of Excise, Sub-Inspectors of Excise] and other subordinate officers View Judgments
  7 Delegation of powers View Judgments
  title CHAPTER III : IMPORT, EXPORT AND TRANSPORT View Judgments
  8 Import of intoxicant View Judgments
  9 Export of intoxicant View Judgments
  10 Prohibiting of transport of intoxicant View Judgments
  11 Transport of intoxicant View Judgments
  12 Permits for transport View Judgments
  title CHAPTER IV : MANUFACTURE, POSSESSION AND SALE View Judgments
  13 Manufacture, etc., of excisable article prohibited except under a licence View Judgments
  14 Possession of excisable articles in excess of the quantity prescribed View Judgments
  15 Sale of excisable articles without licence prohibited View Judgments
  15A Consumption or allowing consumption of Liquor in unlicensed Public Places View Judgments
  16 Establishment of distilleries and warehouses View Judgments
  16A Licence to manufacture, bottle or manufacture and bottle arrack for sale View Judgments
  16B Licences granted for manufacture and bottling of arrack cease to be valid View Judgments
  17 Power to grant lease of right to manufacture, etc View Judgments
  18 Lessee's permission to draw toddy View Judgments
  19 Duties of licensees with regard to measurement and testing View Judgments
  20 Prohibition of employment of children and of women View Judgments
  21 Closing of shops for the preservation of public peace 1 [etc.,] View Judgments
  title CHAPTER V : EXCISE DUTY AND COUNTERVAILING DUTY View Judgments
  22 Excise duty or countervailing duty on excisable articles View Judgments
  23 Ways of levying such duties View Judgments
  24 Payment of fees for grant of lease View Judgments
  24A Grant of Exclusive or other privilege in respect of foreign liquor View Judgments
  25 Tax for tapping trees from whom leviable View Judgments
  title CHAPTER VI : LICENCES AND PERMITS View Judgments
  26 Form and conditions of licence, etc View Judgments
  27 Power to take security and counterpart agreement View Judgments
  28 Technical defect, irregularities and omissions View Judgments
  29 Power to cancel or suspend licence, etc View Judgments
  30 Power to withdraw licence View Judgments
  31 Surrender of licence View Judgments
  title CHAPTER VII : OFFENCES AND PENALTIES View Judgments
  32 Penalty for illegal import, etc View Judgments
  33 Penalty for rendering denatured spirit fit for human consumption View Judgments
  34 Penalty for illegal possession View Judgments
  35 Penalty for offence not otherwise provided for View Judgments
  36 Penalty for misconduct of licensee, etc View Judgments
  37 Penalty for adulteration, etc., by licensed vendor or manufacturer View Judgments
  38 Penalty for consumption in Chemist's shop, etc View Judgments
  38A Penalty for allowing premises, etc, to be used for the purpose of committing an offence under this Act View Judgments
  39 Manufacture, sale or possession by one person on account of another View Judgments
  40 Presumption as to commission of offence in certain cases View Judgments
  41 Criminal liability of licensee for acts of servants View Judgments
  42 Enhanced punishment after previous conviction View Judgments
  42A Security for abstaining from commission of certain offences View Judgments
  43 Liability of certain things to confiscation View Judgments
  43A Confiscation by Excise Officers in certain cases View Judgments
  43B Issue of show-cause notice before confiscation under section 43A View Judgments
  43C Order of confiscation when an offender is not known or cannot be found etc View Judgments
  43D Revision View Judgments
  43E Appeal View Judgments
  43F Award of confiscation not to interfere with other punishments View Judgments
  43G Bar of jurisdiction in certain cases View Judgments
  44 Omitted View Judgments
  45 Compounding of offences View Judgments
  46 Penalty on Excise Officer making vexatious search, seizure detention or arrest View Judgments
  47 Penalty for Excise Officer refusing to do duty View Judgments
  48 Penalty for vexatious delay View Judgments
  49 Penalty for abetment of escape of person arrested, etc View Judgments
  title CHAPTER VIII : DETECTION, INVESTIGATION AND TRIAL OF OFFENCES View Judgments
  50 Landholders, officers and others to give information View Judgments
  51 Power to enter and inspect places of manufacture and sale View Judgments
  51A Third party inspection or special audit View Judgments
  52 Power to arrest without warrant, to seize articles liable for confiscation and to make searches View Judgments
  53 Power of magistrate to issue a warrant View Judgments
  54 Power to search without warrant View Judgments
  55 Power of Excise Officers in matters of investigation View Judgments
  56 Report by Investigating Officer View Judgments
  57 Report by Excise Officer View Judgments
  58 Arrest, search, etc., how to be made View Judgments
  59 Security for appearance in case of arrest without warrant View Judgments
  60 Procedure for prosecution View Judgments
  60A Procedure to be followed by Magistrate View Judgments
  title CHAPTER IX : APPEAL AND REVISION View Judgments
  61 Appeals View Judgments
  62 Revision View Judgments
  title CHAPTER X : MISCELLANEOUS View Judgments
  63 Recovery of Government dues View Judgments
  63A Recovery of certain tax arrears as arrears of excise revenue View Judgments
  64 Government lien on property of defaulters View Judgments
  65 Recovery of dues by lessee under section 17 View Judgments
  66 Refund in case of exported liquor View Judgments
  67 Power of State Government to exempt, etc View Judgments
  68 Protection of action taken under this Act View Judgments
  68A Suit or prosecution in respect of acts done under colour of duty not to be entertained without sanction of the State Government View Judgments
  68B Bar of jurisdiction of Civil Courts View Judgments
  68C Injunction not to be granted in respect of recovery of excise dues View Judgments
  69 Limitation of suits View Judgments
  70 Offences by companies, etc View Judgments
  71 Power to make rules View Judgments
  72 Repeal and saving View Judgments