Section 6A   [ View Judgements ]

PENALTY FOR SMOKING OPIUM AND FOR POSSESSING INSTRUMENT OF SMOKING, ETC


Whoever in contravention of the provisions of section 3, —

(a) Smokes opium, or

(b) possesses, for the purpose of smoking opium, any instrument of smoking, or

(c) keeps any apparatus or instrument for the purpose of preparing opium for smoking, shall, on conviction, be punished with imprisonment for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.]



1. This word was substituted for the words “was assembled”, by Born. XIX of 1959, S. 9.

2. These words were substituted for the words “ shall not be deemed to be an opium smoking assembly” ibid.

3. The words “or prepared opium” were deleted, ibid., S. 10.

4. Section 6A was inserted, ibid., S. 11.



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