BOMBAY PREVENTION OF BEGGING ACT, 1959


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT, COMMENCEMENT AND REPEAL OF CORRESPONDING LAWS AND PROVISIONS View Judgements
  2 DEFINITIONS View Judgements
  3 POWERS OF COURTS View Judgements
  4 POWER TO REQUIRE PERSON FOUND BEGGING TO APPEAR BEFORE COURT View Judgements
  5 SUMMARY INQUIRY IN RESPECT OF PERSONS FOUND BEGGING AND THEIR DETENTION View Judgements
  6 PENALTY FOR BEGGING AFTER DETENTION AS BEGGAR View Judgements
  7 OFFENCES TO BE TRIED SUMMARILY View Judgements
  8 CONTRIBUTION OF PARENTS View Judgements
  9 COURT MAY ORDER DETENTION OF PERSONS WHOLLY DEPENDENT ON BEGGARS View Judgements
  10 POWER OF STATE GOVERNMENT TO ORDER FURTHER DETENTION OF INCURABLY HELPLESS BEGGARS View Judgements
  11 PENALTY FOR EMPLOYING OR CAUSING PERSONS TO BEG OR USING THEM FOR PURPOSES OF BEGGING View Judgements
  12 PROVISION OF RECEIVING CENTRES View Judgements
  13 PROVISION OF CERTIFIED INSTITUTIONS View Judgements
  14 VISITING COMMITTEES View Judgements
  15 ADVISORY COMMITTEES View Judgements
  16 PAYMENT OF CONTRIBUTION BY LOCAL AUTHORITIES AND RECOVERY THEREOF View Judgements
  17 APPOINTMENT OF CHIEF INSPECTOR, ADDITIONAL CHIEF INSPECTOR, INSPECTORS, ASSISTANT INSPECTORS AND PROBATION OFFICERS View Judgements
  18 SECTION 18 View Judgements
  19 SECTION 19 View Judgements
  20 SECTION 20 View Judgements
  21 SECTION 21 View Judgements
  22 SECTION 22 View Judgements
  23 SECTION 23 View Judgements
  24 SECTION 24 View Judgements
  25 SECTION 25 View Judgements
  26 MEDICAL EXAMINATION AND DETENTION OF LEPROSY PATIENTS AND LUNATICS View Judgements
  27 ARREST OF PERSON ESCAPING FROM RECEIVING CENTRE, OR CERTIFIED INSTITUTION View Judgements
  28 TRANSFERS BETWEEN CERTIFIED INSTITUTION AND INSTITUTION OF -LIKE NATURE INDIFFERENT PARTS -OF INDIA View Judgements
  29 POWER TO TAKE FINGER PRINTS View Judgements
  30 SEIZURE AND DISPOSAL OF ANIMALS EXPOSED OR EXHIBITED FOR OBTAINING OR EXTORTING ALMS View Judgements
  31 OFFENCES TO BE COGNIZABLE AND NON-BAILABLE View Judgements
  32 PERSONS TO BE DEEMED PUBLIC SERVANTS View Judgements
  33 BONDS TAKEN UNDER ACT V OF 1898 View Judgements
  34 APPEALS View Judgements
  35 RULES View Judgements
  36 REMOVAL OF DIFFICULTIES View Judgements



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