Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 One Police Force for the 3[whole of the 4[State of Maharashtra] View Judgements
  4 Superintendence of Police Force to vest in the State Government View Judgements
  5 Constitution of Police Force View Judgements
  6 Inspector-General, Additional and Deputy Inspector General View Judgements
  7 Commissioner View Judgements
  8 Appointment of [Superintendent and] Additional, Assistant and Deputy Superintendents View Judgements
  8A 2(Appointment of Director of Police Wireless and Superintendent] View Judgements
  9 Appointment of Principals of Police Training Institutions View Judgements
  10 Deputies 1[* * *] to Commissioner View Judgements
  11 6[Assistant Commissioner within jurisdiction of Commissioners] View Judgements
  12 Constitution of divisions and sections View Judgements
  12A Inspectors View Judgements
  13 Inspector-General and Commissioner to exercise the power of First Class Magistrate and Presidency Magistrate] View Judgements
  14 Certificate of appointment View Judgements
  15 Effect of suspension of Police officer View Judgements
  16 General powers of Commissioner and [Superintendent] View Judgements
  17 Control of District Magistrate over Police Force in district View Judgements
  18 Power of District Magistrate to require reports from [Superintendent] View Judgements
  19 Power of supervision by district Magistrates View Judgements
  20 Power of Inspector-General and Commissioner to investigate and regulate matters of Police accounts View Judgements
  21 Special Police officers View Judgements
  22 Appointment of additional Police View Judgements
  22A Appointment of Railway Police View Judgements
  23 Framing of rules for administration of the Police View Judgements
  24 Inspector- General or Commissioner may call for returns View Judgements
  25 Punishment of the members of the subordinate ranks of the Police Force departmentally for neglect of duty etc. View Judgements
  26 Procedure to be observed in awarding punishment. View Judgements
  27 Appeals from orders of punishment. View Judgements
  27A Divisional powers of State Government, Inspector-General and Deputy Inspector-General View Judgements
  28 Police officers to be deemed to be always on duty and to be liable to employment in any part of the View Judgements
  29 Under what conditions Police officer may resign View Judgements
  30 Certificates, arms, etc. to be delivered up b, person ceasing to be a police officer View Judgements
  31 Occupation of and liability to vacate premises provided Police officers View Judgements
  32 State Government may make order under Sec. 144 of Act V of 1898 View Judgements
  33 Power to make rules or regulation of traffic and for presentation of order in public place, etc View Judgements
  34 Competent authority may authorise erection of barriers on streets. View Judgements
  35 Power to make rules prohibiting disposal of the dead except at places set apart. View Judgements
  36 Power of Commissioner or the District Superintendent and of other officers to give direction to the public View Judgements
  37 Power to prohibit certain for prevention of disorder View Judgements
  38 Power to prohibit, etc. continuance of music, sound or noise View Judgements
  39 Issue of orders for prevention of riot, etc View Judgements
  40 Issue of orders for maintenance of order at religious ceremonials, etc View Judgements
  41 Police to provide against disorder, etc. at places of amusement and public meetings View Judgements
  42 Deleted View Judgements
  43 District Magistrate may take special measures to prevent outbreak of epidemic disease at fair, etc View Judgements
  44 Destruction of stray dogs View Judgements
  45 Destruction of suffering or unfit animals. View Judgements
  46 Powers under this Chapter to be exercised by District Superintendent subject to the control of State Government View Judgements
  47 Employment of additional Police on application of a person. View Judgements
  48 Employment of additional police at large works and when apprehension regarding behaviour of employees exists View Judgements
  49 Recovery of cost of additional police employed under Secs. 47 and 48. View Judgements
  50 Employment of additional police in cases of special danger public peace. View Judgements
  51 Compensation for injury caused by unlawful assembly, how recover able-Date to be fixed for liability. View Judgements
  52 Chief Presidency Magistrate or District Magistrate to award or apportion compensation. View Judgements
  53 Chief Presidency Magistrate or District Magistrate to discharge, functions under order of State Government View Judgements
  54 Proportionate recovery of the cost of additional police and compensation for loss caused by unlawful assembly View Judgements
  55 Dispersal of gangs and body of persons View Judgements
  56 Removal of persons about to commit offence View Judgements
  57 Removal of persons convicted of certain offences View Judgements
  57A Removal of certain persons declared to be beggars View Judgements
  58 Period of operation of orders under Secs. 5[55, 56, 57 and 57-A] View Judgements
  59 Hearing to be given before order under Secs. 1[55, 56, 57 and 57-A]is passed View Judgements
  60 Appeal. View Judgements
  61 Finality of order passed by State Government in certain case. View Judgements
  62 Procedure on failure of person to leave the area and his entry therein after removal View Judgements
  63 Temporary permission to enter or return to the area from which a person was directed to remove himself View Judgements
  63AA Powers of externment of State Government and officers specially empowered View Judgements
  63A Control of camps, parades, etc., and banning use of uniform, etc View Judgements
  63B Constitution of vii/age defence parties. View Judgements
  64 Duties of a Police officer View Judgements
  65 Power to enter places of public resort View Judgements
  66 Duties of Police officers towards the public View Judgements
  67 Police to regulate traffic, etc., in streets View Judgements
  68 Persons bound to conform to reasonable orders of Police View Judgements
  69 Power of Police officers to restrain or remove, etc View Judgements
  70 Enforcement of orders issued under Secs. 37, 38 or 39 View Judgements
  71 Duty of Police to see orders issued under Secs. 43, 55, 56, 1[57, 57-A or 63-AA] are carried out View Judgements
  72 When Police officer may arrest without warrant. View Judgements
  73 When Police may arrest without a warrant View Judgements
  74 Powers with regard to offences under 5[Act 49 of 1960] and corresponding laws View Judgements
  75 Powers of Magistrate to return animal to person from whose possession it was taken View Judgements
  76 Veterinary officer to examine the animal View Judgements
  77 Animal to be dealt with under 3[Act 49 of 1960] View Judgements
  78 Powers of Police officer to unsaddle the animal or unload View Judgements
  79 Power of police to arrest without warrant when certain offence committed in his presence View Judgements
  80 Other powers of arrest View Judgements
  81 Refusal to obey warning or to accompany Police View Judgements
  82 Police to take charge of unclaimed property View Judgements
  83 Intestate property over four hundred rupees in value View Judgements
  84 Intestate property over four hundred rupees in value View Judgements
  85 Procedure in other cases View Judgements
  86 Delivery of property to person entitled View Judgements
  87 In default of claim, properly to be at disposal of State Government View Judgements
  88 Procedure not affected by Indian Succession Act or Administrator-Generals Act or Regulation VIII of 1827 1[or corresponding laws] View Judgements
  89 Police officer may take charge of the stray cattle View Judgements
  90 Power to establish Cattle-pounds and appoint pound-keepers View Judgements
  90A Penalty for allowing cattle to stray in st reet or to trespass upon private or public property View Judgements
  91 Impounding of cattle View Judgements
  92 Delivery of cattle claimed. View Judgements
  93 Sale of cattle not claimed View Judgements
  94 Rate to be fixed by notification. View Judgements
  95 Powers as to inspection, search and seizure of false weights and measures. View Judgements
  96 Procedure to be followed by officers and Magistrates in certain cases View Judgements
  97 A superior Police officer may himself perform duties imposed on inferior etc. View Judgements
  98 Emergency of duties of Police View Judgements
  99 Disregarding the rule of the road. View Judgements
  100 Causing obstruction or mischief by animal. View Judgements
  101 Exposing animal for hire or sale, etc. View Judgements
  102 Causing any obstruction in a street. View Judgements
  103 Obstructing a footway. View Judgements
  104 Exhibiting mimetic, musical or other performances, etc. View Judgements
  105 Doing offensive acts on or near street or public place. View Judgements
  106 Letting loose horse, etc. and suffering ferocious dogs to be large. View Judgements
  107 Bathing or washing in places riot set apart for those purposes. View Judgements
  108 Defiling water in public wells, etc. View Judgements
  109 Obstructing bathers. View Judgements
  110 Behaving indecently in public View Judgements
  111 Obstructing or any annoying passengers in the street. View Judgements
  112 Misbehaviour with in rent to provoke a breach of the peace View Judgements
  113 Prohibition against flying kite. View Judgements
  114 Begging and exposing offensive ailments View Judgements
  115 Committing nuisance in or near street. etc. View Judgements
  116 Disregard of notice ill public building View Judgements
  117 Penalties for offenders under Secs. 99 to 116. View Judgements
  118 Penalty for failure to keep in confinement cattle, etc. View Judgements
  119 Punishment for cruelty to animals View Judgements
  120 Wilful trespass View Judgements
  121 False alarm of fire or damage to fire-alarm View Judgements
  122 Being found under suspicious circumstances between sunset and sunrise. View Judgements
  123 Carrying weapon without authority. View Judgements
  124 Possession of property of which no satisfactory account can be given. View Judgements
  125 Taking spirits into public hospital or into barracks or on boards or vessels of war. View Judgements
  126 Omission by pawn-brokers, etc. to report, to Police possession or tender of property suspected to be stolen View Judgements
  127 Melting, etc. of such property View Judgements
  128 Taking pledge from child View Judgements
  129 Permission of disorderly conduct at places of public amusement etc View Judgements
  130 Cheating at games. View Judgements
  130A Gambling in street. View Judgements
  131 Penalty for contravening rules. etc., under Sec. 33 View Judgements
  131A 3Penalty for not obtaining licence in respect of place of public entertainment or certificate of registration in respect of eating house or for not renewing such licence of certificate within prescribed period] View Judgements
  131AA Liability of licensee of place of public entertainment for acts of servants. View Judgements
  132 Penalty for disobedience or order under Sec. 31. View Judgements
  133 Penalty for contravening rules etc., under Sec. 35 View Judgements
  134 Penalty for contravention of rule, etc. under Sec. 36. View Judgements
  135 Penalty for contravention of rule or directions under Sec. 37, 39 or 40. View Judgements
  136 Penalty for contravening rules etc., made under Sec. 38. View Judgements
  137 Penalty for contravening rules, etc. made under Sec., 41 View Judgements
  138 -n/a- View Judgements
  139 Penalty for contravention of a regulation made, under Sec. 43. View Judgements
  140 Penalty for contravening directions under Sec. 68. View Judgements
  141 Penalty for contravention of directions under Secs. 55, 56 2[57, 57-A or 63-AA]. View Judgements
  142 Penalty for entering without permission area from which a, person is directed to remove himself or overstaying when permitted to, return temporarily View Judgements
  143 Penalty for failure in surrender in accordance with sub-section (3) of Sec. 3. View Judgements
  143A Penalty, for contravention of orders under Sec. 63.A. View Judgements
  143B Dangerous performances View Judgements
  144 Neglect or refusal to serve as Special Police officer. View Judgements
  145 Penalty for making false statement, etc., and for misconduct of Police officers. View Judgements
  146 Penalty failure to deliver up certificate of appointment or of office or other article. View Judgements
  147 Vexatious entry, search, arrest, etc., by Police officer View Judgements
  148 Penalty for vexatious delay in forwarding a person arrested. View Judgements
  149 Penalty for opposing or not complying with direction given under Sec. 70. View Judgements
  149A Penalty for unauthorised use of Police uniform. View Judgements
  150 Jurisdiction when offender is a Police officer above the rank of constable. View Judgements
  151 Prosecution for certain offences against the Act to be in the discretion of the Police. View Judgements
  151A Summary disposal of certain cases. View Judgements
  152 Prosecution for offences under other enactments not affected. View Judgements
  153 Disposal of fees, rewards, etc View Judgements
  154 No municipal or other rates to he p1yable by State Government on Police buildings. View Judgements
  155 Method of proving orders and notifications. View Judgements
  156 Rules and orders not invalidated by defect of form or irregularity in procedure. View Judgements
  157 Presumption in prosecutions for contravention of directions issued under Sec. 55, 56, [57, 57-A or 63-AA] View Judgements
  158 Forfeiture of bond entered into by person permitted to enter or return to the area from which he was directed to remove himself View Judgements
  159 No Magistrate or Police officer to be liable to penalty or damage for act done in good faith in pursuance of duty View Judgements
  160 No public servant liable as aforesaid for giving effect in good faith to any rule, order or direction issued with apparent authority View Judgements
  161 Suits or prosecutions in respect of acts done under colour of duty as aforesaid not to be entertained or to be dismissed if not instituted 1[within prescribed period] View Judgements
  162 Licences and written permissions to specify conditions, etc., and to be signed View Judgements
  163 Public notices how to be given View Judgements
  164 Consent. etc., of a competent authority may be proved by writing under his signature. View Judgements
  165 Signature on notices, etc., may be stamped. View Judgements
  166 Persons interested may apply to State Government to annul, reverse or alter any rule or order. View Judgements
  167 Repeal and saving. View Judgements
  168 2[Saving of laws relating to Village Police and Reserve Police] View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV



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