Section 13B   [ View Judgements ]

ARREST OF OFFENDERS AND SEIZURE OF CONTRABAND ARTICLES


(1) Any officer duly empowered in this behalf may

(a) arrest without a warrant any person whom he has reason to believe to be guilty of an offence under this Act;

(b) seize and detain any opium, or instrument of smoking, or any apparatus used in the preparation of opium for smoking purposes which he has reason to believe to be liable to confiscation under this Act and seize any document or other articles which he has reason to believe may furnish evidence of the commission of an offence under this Act relating to such opium, instrument or apparatus

(2) Any officer who arrests any person under the provisions of this Act or seizes and detains any article or seizes any document or other article shall forward such person or article or document, as the case may be, without unnecessary delay to an officer empowered under sub-section (1) of section 18, or to the officer in charge of the nearest police station].

1.these words were added by Bom.19 of 1959, s.19(d)

2.sections 13A and 13B were inserted, ibid, s.20

3.This word was substituted for the word "Director" by Mah.52 of 1973, S.3 Sch





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