BOMBAY OPIUM SMOKING ACT, 1936


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE 1[AND EXTENT] View Judgements
  2 DEFINITIONS View Judgements
  2A COMMISSIONER AND HIS POWERS View Judgements
  2B POWERS OF COLLECTOR View Judgements
  2C CONTROL OF 3[COMMISSIONER] OVER OFFICERS EMPOWERED UNDER ACT View Judgements
  3 PROHIBITION OF OPIUM SMOKING, ETC View Judgements
  4 OPIUM SMOKING ASSEMBLY View Judgements
  5 MEMBER OF OPIUM SMOKING ASSEMBLY View Judgements
  6 PRESUMPTION RAISED BY PRESENCE OF OPIUM AND ANY INSTRUMENT OF SMOKING View Judgements
  6A PENALTY FOR SMOKING OPIUM AND FOR POSSESSING INSTRUMENT OF SMOKING, ETC View Judgements
  7 PENALTY FOR BEING MEMBER OF OPIUM SMOKING ASSEMBLY View Judgements
  8 PENALTY FOR OPENING, KEEPING OR HAVING CHARGE OF PLACE OF ASSEMBLY View Judgements
  9 PENALTY WHEN OWNER 1[OCCUPIER ETC.] FAILS TO GIVE NOTICE OF USE OF PLACE FOR SUCH ASSEMBLY View Judgements
  9A PENALTY FOR ATTEMPT OR ABETMENT View Judgements
  10 PENALTY FOR SUBSEQUENT OFFENCES View Judgements
  11 SECURITY FOR ABSTAINING FROM OFFENCES View Judgements
  12 POWER TO ISSUE WARRANTS View Judgements
  13 POWER OF ENTRY, SEARCH AND ARREST BY CERTAIN OFFICER View Judgements
  13A POWER OF SEIZURE AND ARREST IN OPEN PLACES View Judgements
  13B ARREST OF OFFENDERS AND SEIZURE OF CONTRABAND ARTICLES View Judgements
  14 ARREST OF PERSONS OBSTRUCTING OFFICERS IN EXECUTION OF DUTIES UNDER THE ACT View Judgements
  15 MODE OF MAKING SEARCHES AND ARRESTS View Judgements
  16 DISPOSAL OF PERSONS ARRESTED AND OF ARTICLES SEIZED View Judgements
  17 REFUSAL TO GIVE NAME AND RESIDENCE View Judgements
  18 CERTAIN OFFICERS EMPOWERED TO INVESTIGATE OFFENCES UNDER ACT View Judgements
  19 CERTAIN OFFENCES UNDER ACT TO BE NON-BAILABLE AND OTHERS TO BE BAILABLE View Judgements
  20 ARTICLES SEIZED DURING INVESTIGATION View Judgements
  21 OFFICERS AND PERSONS REQUIRED TO ASSIST IN DETECTION OF OFFENCES UNDER THE ACT View Judgements
  22 PENALTY FOR NEGLECTING TO ASSIST OFFICERS ACTING UNDER THE ACT View Judgements
  23 PENALTY FOR VEXATIOUS SEARCH OR ARREST View Judgements
  24 JURISDICTION View Judgements
  25 COGNIZANCE OF OFFENCES View Judgements
  25A PROCEDURE TO BE FOLLOWED BY MAGISTRATES View Judgements
  25B TENDER OF PARDON TO ACCUSED PERSON TURNING APPROVER View Judgements
  25C INVESTIGATION, ARRESTS, SEARCHES, ETC., HOW TO BE MADE View Judgements
  25D PROVISIONS OF CRIMINAL PROCEDURE CODE WITH RESPECT TO COGNIZABLE OFFENCES TO APPLY TO OFFENCES UNDER ACT View Judgements
  26 THINGS LIABLE TO CONFISCATION View Judgements
  27 PROCEDURE IN MAKING CONFISCATION View Judgements
  27A PAYMENT OF REWARDS FROM FINE View Judgements
  28 DELEGATION OF POWERS View Judgements
  29 POWER TO MAKE RULES View Judgements
  30 PROTECTION OF PERSONS ACTING IN GOOD FAITH AND LIMITATION OF SUITS OR PROSECUTIONS View Judgements
  31 SANCTION FOR PROSECUTION OF PERSONS ACTING UNDER ACT View Judgements
  32 OFFICERS AND PERSONS ACTING UNDER ACT TO BE PUBLIC SERVANTS View Judgements
  33 REPEALS AND SAYINGS View Judgements



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