Section 5   [ View Judgements ]

GAMING IN COMMON GAMING HOUSE


1[Whoever is found in any common gaming or present for the purpose of gaming 2[3[shall on conviction punished] with imprisonment which may extend to six months 4[and may also be punished with fine];

Provided that -

(a) for a first offence such imprisonment shall not be less than one month and fine shall not be less than two hundred rupees;

(b) for a second offence such imprisonment shall not be less than three months and fine shall not be less than two hundred rupees; and

(c) for a third or subsequent offence such imprisonment shall not be less than six months and fine shall not be less than two hundred rupees.]

Any person found in any common gaming-house during any gaming

5* * *therein shall be presumed, until the contrary 6[is proved], to have been there for the purpose of gaming.



1. This paragraph was substituted by s.3 of the Bombay Prevention of Gambling Act, 1919(Bom. 6 of 1919

2. This portion was substituted by Rom. 37 of 194 4

3. These words were substituted for the words shall on conviction, be punishable by Mah.28 of 1967, s.3.

4. These words were substituted for the words and with line’. ibid.

5. ‘The words or playing” were repealed by s. 3 or the Bombay Prevention of Gambling (Amendment)Act, 9l9(Bom. 6 of 1919).

6. These words “is proved” were substituted for the words “be made to appear” by Bom.1 of 1936 s.4(3)



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