Section 12B   [ View Judgements ]

PRESUMPTIVE PROOF OF PRINTING, PUBLISHING, DISTRIBUTING ETC., ANY NEWS OR INFORMATION


Where anything is seized under section 12A, if the court is satisfied that the Police officer who seized the thing had reasonable ground for suspecting that the thing so seized had been used or was likely to be used for the purpose of committing an offence under that section, the seizure of such thing shall be evidence, until the contrary is proved, that the thing so seized was printed, published, sold, distributed or in any manner circulated, as the ease may be, with the intention of aiding or facilitating gaming.



1. Section 12 A was inserted by Bom.1 of 1936 s.10.

2. Section 2B was inserted by Mah. 20 of 1975. S. 5.

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