INTRODUCTION


Adapted and modified by the Adaptation of Indian Laws Order in Council.



An Act 4[to prohibit the smoking of opium] and to prevent the assembling of person for the purpose of such smoking in the [State of Bombay.]

WHEREAS it is expedient 6 prohibit the smoking of opium] and to prevent the assembling of persons for such smoking in 7[the State of Bombay] in the manner hereinafter appearing 8[* * * * *]; It is hereby enacted as follows:



2. This Act has been repealed and re-enacted and the Amendments made by section 9 and Schedule E of the said Act were continued in force by Born. 52 of 1947, S.2.

3. This indicates the date of commencement of Act.

4. These words were substituted for the words, “to provide for the control of the practice of opium smoking” by Born. XIX of 1959, S.3.

5. These words were substituted for the words “Presidency of Bombay”, ibid.

6. These words were substituted for the words, “To control the practice of opium smoking” ibid., S. 4.

7. These words were substituted for the words “Presidency of Bombay,” ibid.

8. The portion beginning with the words “And whereas the previous sanction” and ending with the words “to the passing of this Act “was deleted, ibid.



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