Section
Section Title
  Preamble

Chapter I           PRELIMINARY
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements

Chapter II           ACQUISITION, POSSESSION, MANUFACTURE, SALE, IMPORT, EXPORT AND TRANSPORT OF ARMS AND AMMUNITION
  3 Licence for acquisition and possession of firearms and ammunition View Judgements
  4 Licence for acquisition and possession of arms of specified description in certain cases View Judgements
  5 Licence for manufacture, sale, etc., of arms and ammunition View Judgements
  6 Licence for the shortening of guns or conversion of imitation firearms into firearms View Judgements
  7 Prohibition of acquisition or possession, or of manufacture or sale, of prohibited arms or prohibited ammunition View Judgements
  8 Prohibition of sale or transfer of firearms not bearing identification marks View Judgements
  9 Prohibition of acquisition or possession by, or of sale or transfer to young persons and certain other persons of fire arms, etc. View Judgements
  10 Licence for import and export of arms, etc. View Judgements
  11 Power to prohibit import or export of arms, etc. View Judgements
  12 Power to restrict or prohibit transport of arms View Judgements

Chapter III           PROVISIONS RELATING TO LICENCES
  13 Grant of licences View Judgements
  14 Refusal of licences View Judgements
  15 Duration and renewal of licence View Judgements
  16 Fees, etc., for licence View Judgements
  17 Variation, suspension and revocation of licences View Judgements
  18 Appeals View Judgements

Chapter IV           POWERS AND PROCEDURE
  19 Power to demand production of licence, etc. View Judgements
  20 Arrest of persons conveying arms, etc., under suspicious circumstances View Judgements
  21 Deposit of arms, etc., on possession ceasing to be lawful View Judgements
  22 Search and seizure by magistrate View Judgements
  23 Search of vessels, vehicles for arms, etc. View Judgements
  24 Seizure and detention under orders of the Central Government View Judgements
  24A Prohibition as to possession of notified arms in disturbed areas, etc. View Judgements
  24B Prohibition as to carrying of notified arms in or through public places in disturbed areas, etc. View Judgements

Chapter V           OFFENCES AND PENALTIES
  25 Punishment for certain offences View Judgements
  26 Secret contraventions View Judgements
  27 Punishment for using arms, etc. View Judgements
  28 Punishment for use and possession of firearms or imitation firearms in certain cases View Judgements
  29 Punishment for knowingly purchasing arms, etc., from unlicensed person or for delivering arms, etc., to person not entitled to possess the same View Judgements
  30 Punishment for contravention of licence or rule View Judgements
  31 Punishment for subsequent offences View Judgements
  32 Power to confiscate View Judgements
  33 Offence by companies View Judgements

Chapter VI           MISCELLANEOUS
  34 Sanction of the Central Government for Warehousing of Arms View Judgements
  35 Criminal responsibility of persons in occupation of premises in certain cases View Judgements
  36 Information to be given regarding certain offences View Judgements
  37 Arrest and searches View Judgements
  38 Offences to be cognizable View Judgements
  39 Previous sanction of the district magistrate necessary in certain cases View Judgements
  40 Protection of action taken in good faith View Judgements
  41 Power to exempt View Judgements
  42 Power to take census of firearms View Judgements
  43 Power to delegate View Judgements
  44 Power to make rules View Judgements
  45 Act not to apply in certain cases View Judgements
  46 Repeal of Act 11 of 1878 View Judgements



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