Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 [REPEAL OF ENACTMENTS.] View Judgements
  3 INTERPRETATION CLAUSE View Judgements
  3A MANUFACTURE, SALE OR POSSESSION (A) BY ONE PERSON ON ACCOUNT OF ANOTHER View Judgements
  4 COLLECTORS CHARGED WITH CARRYING OUT ACT View Judgements
  5 SPECIAL COLLECTORS OF ABKARI REVENUE MAY BE APPOINTED View Judgements
  6 SUBORDINATE OFFICERS View Judgements
  7 PUNISHMENT OF SUBORDINATE OFFICERS FOR MISCONDUCT View Judgements
  8 DELEGATION OF POWERS BY COMMISSIONERS TO CO1LECTORS View Judgements
  9 IMPORT OF EXCISABLE ARTICLES View Judgements
  10 EXPORT AND TRANSPORT OF EXCISABLE ARTICLES View Judgements
  11 POWER OF GOVERNMENT TO PROHIBIT IMPORT View Judgements
  12 PASSES NECESSARY FOR IMPORT EXPORT AND TRANSPORT View Judgements
  13 GRANT OF PASSES FOR IMPORT EXPORT AND TRANSPORT View Judgements
  14 LICENCES REQUIRED FOR CULTIVATION AND MANUFACTURE View Judgements
  14A POSSESSION OF ILLICIT ARTICLES View Judgements
  14B LIMIT OF POSSESSION OF EXCISABLE ARTICLES AND HEMP View Judgements
  15 DISTILLERIES AND WAREHOUSES View Judgements
  15A REMOVAL OF EXCISABLE ARTICLE FROM DISTILLERY, ETC View Judgements
  16 SALE OF LIQUOR, HEMP AND INTOXICATING DRUGS PROHIBITED WITHOUT LICENSE OR PASS View Judgements
  17 WHOLESALE AND RETAIL View Judgements
  17A PROHIBITION OF SALE TO CHILDREN View Judgements
  18 SALE OF TODDY View Judgements
  18A POWER OF GOVERNMENT TO SUSPEND PROVISIONS RELATING TO TODDY View Judgements
  18B SPECIAL PROVISIONS AS TO MHOWRA FLOWERS View Judgements
  19 DUTIES ON IMPORT EXPORT, TRANSPORT AND MANUFACTURE View Judgements
  19A MANNER OF LEVYING DUTY View Judgements
  20 DUTY ON TAPPING OF TODDY TREES View Judgements
  21 DUTY BY WHOM PAYABLE View Judgements
  22 OWNER ENTITLED TO ASSISTANCE IN RECOVERING FROM LICENSEE DUTY PAID BY HIM View Judgements
  23 FARMING OF RIGHT OF DRAWING TODDY WITHIN LOCAL AREA View Judgements
  24 REPEALED BY BOMBAY ACT XII OF 1912 View Judgements
  25 PRIVILEGE OF DRAWING TODDY FROM GOVERNMENT TREES View Judgements
  26 REPEALED BY BOMBAY ACT XII OF 1912 View Judgements
  27 REPEALED BY BOMBAY ACT XII OF 1912 View Judgements
  28 REPEALED BY BOMBAY ACT XII OF 1912 View Judgements
  29 FARMER MAY APPLY TO COLLECTOR TO RECOVER AMOUNTS DUE TO HIM View Judgements
  30 FORM AND CONDITIONS OF LICENCES, ETC View Judgements
  31 COUNTER PART AGREEMENT TO BE EXECUTED AND SECURITY TO BE GIVEN BY LICENSEES View Judgements
  32 CANCELLATION OF LICENCE, PERMIT OR PASS View Judgements
  32A CANCELLATION FOR OTHER REASONS View Judgements
  32B ATTACHMENT OF LICENCE View Judgements
  33 CERTAIN LICENSEES REQUIRED TO KEEP MEASURES ETC View Judgements
  34 RECOVERY OF DUTIES ETC View Judgements
  35 POWER OF GOVERNMENT TO FRAME RULES View Judgements
  35A POWER OF COMMISSIONER TO FRAME RULES View Judgements
  36 POWERS EXERCISABLE BY ABKARI OFFICERS ON INFORMATION THAT LIQUOR, ETC., IS UNLAWFULLY MANUFACTURED, ETC View Judgements
  37 POWER TO SEIZE LIQUOR, ETC, IN OPEN PLACES, AND TO DETAIN, SEARCH AND ARREST View Judgements
  38 SEARCHES HOW MADE View Judgements
  38A ARREST WITHOUT WARRANT View Judgements
  38B DISPOSAL OF PERSON ARRESTED View Judgements
  38C PROCEDURE View Judgements
  38D REFUSAL TO GIVE NAME AND RESIDENCE View Judgements
  39 OFFICERS TO BOUND TO ASSIST View Judgements
  39A DUTY OF LANDHOLDERS AND OTHERS TO GIVE INFORMATION View Judgements
  40 ISSUE OF WARRANTS View Judgements
  41 CERTAIN ABKARI-OFFICERS TO HAVE POWERS OF INVESTIGATION View Judgements
  41A PROCEDURE ON ARREST View Judgements
  41B BAIL View Judgements
  41C ARTICLES SEIZED View Judgements
  42 CLOSING OF SHOP FOR SAKE OF PUBLIC PEASE View Judgements
  43 FOR ILLEGAL IMPORT, ETC View Judgements
  43A PENALTY FOR THE KEEPING OR LETTERING OF PREMISES FOR A COCAINE OFFENCE View Judgements
  43B SECURITY FOR ABSTAINING FROM COCAINE OFFENCES View Judgements
  44 FOR NEGLECT TO KEEP MEASURES, ETC View Judgements
  45 FOR MISCONDUCT BY LICENSEE, ETC View Judgements
  45A PENALTY FOR OFFENCES NOT OTHERWISE PROVIDED FOR View Judgements
  46 FOR MISCONDUCT BY LICENCED VENDOR OR MANUFACTURER View Judgements
  47 LIABILITY OF LICENSEE FOR ACTS OF SERVANTS View Judgements
  48 FOR MALICIOUSLY GIVING FALSE INFORMATION View Judgements
  49 FOR VEXATIOUS SEARCH OR ARREST View Judgements
  49A FAILURE OF ABKARI OFFICER IN DUTY View Judgements
  50 VEXATIOUS DELAY IN FORWARDING TO A MAGISTRATE A PERSON ARRESTED UNDER SECTION 38A View Judgements
  50A VEXATIOUS DELAY IN ACTING IN THE MANNER REQUIRED BY SECTION 41-A OR 41-C View Judgements
  51 FOR CONNIVING AT ESCAPE OF PERSONS ARRESTED, ETC View Judgements
  52 FOR NEGLECTING TO ASSIST AN ABKARI OFFICER View Judgements
  53 PRESUMPTION AS TO COMMISSION OF OFFENCE IN CERTAIN CASES View Judgements
  54 THINGS LIABLE TO CONFISCATION View Judgements
  55 PROCEDURE IN CONFISCATION View Judgements
  55A COMPOUNDING OFFENCES View Judgements
  56 COGNIZANCE OF OFFENCES View Judgements
  57 REPEALED BY BOMBAY ACT IIIOF 1886 View Judgements
  58 REPEALED BY BOMBAY ACT XII OF 1912 View Judgements
  59 REPEALED BY BOMBAY ACT XII OF 1912 View Judgements
  60 APPEALS View Judgements
  61 SAVING OF CERTAIN ACTS View Judgements
  62 EXCEPTION OF MEDICATED ARTICLES View Judgements
  63 ANNUAL PAYMENT TO BOMBAY MUNICIPAL CORPORATION IN LIEU, OF MONEY RECEIVED UNDER BOMBAY ACT IX OF 1867 View Judgements
  64 PUBLICATION OF RULES View Judgements
  65 REPLEADED View Judgements
  66 REPEALED View Judgements
  67 BAR OF ACTION View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon