Section 6   [ View Judgements ]

ENTRY, SEARCH, ETC. BY POLICE OFFICERS IN GAMING HOUSES


2[(1) shall be lawful for a Police Officer

(i) 3[in any area for which a Commissioner of Police has been appointed] not below the rank of a 4[* * * Sub-Inspector and either empowered by general order in writing or authorised in each case by special warrant issued by the Commissioner of Police, and

(ii) elsewhere not below the rank of a Sub-Inspector of Police authorised by special warrant issued in each case 5[by a District Magistrate or Sub-Divisional Magistrate or by a Taluka Magistrate specially empowered by the State Government in this behalf or by a 6[Superintendent of Police] or by an Assistant or Deputy Superintendent of Police especially empowered by 7[the 8[State Government] in this behalf, 9[and

10[(iii) without prejudice to the provision in clause (ii) above, in such other area as the State Government may, by notification in the



1. Section 6 was substituted for the original section, ibid., s. 5.

2. Section 6 was re-numbered as sub-section (1) by Mah.1 of 1963, s. 2.

3. These words were substituted for the words, “in the Greater Bombay” by Bom. 56 of 195 s.3.Sch.

4. The words “Sergeant or” were deleted by Born. 14 of 1959, s.3(d).

5. These words were substituted for the words “by a Magistrate of the First Class or” by Bom 60 of 1954,s.2

6. These words were substituted for the words “District Superintendent of Police” by Mah. of 1962, s. 3. Sch.

7. The words “the Provincial Government” were substituted for the word “Government” by the Adaptation of Indian Laws Order in Council. -

8. This word was substituted for the word “Provincial” by the Adaptation of Laws Order, 1950

9. This word was inserted by Bom. 14 of l959,s. 3(d).

10. This clause was inserted, ibid.



Official Gazette, specify in this behalf, not below the rank of a Sub-Inspector and empowered by general order in writing issued by the District Magistrate]

(a) to enter, with the assistance of such persons as may be found necessary, by night or day, and by force, if necessary, any house, room or place which he has reason to suspect is used as a common gaming house.

(b) to search all parts of the house, room, or place which he shall have so entered, when he shall have reason to suspect that any instruments of gaming are concealed therein, and also the persons whom he shall find therein whether such persons are then actually gaming or not.

(c) to take into custody and bring before a Magistrate all such persons.

(d) to seize all things which are reasonably suspected to have been used or intended to be used for the purpose of gaming, and which are found therein:

Provided that no officer shall be authorised by special warrant unless the Commissioner of Police, the Magistrate, “Superintendent of Police” or Assistant or Deputy Superintendent of Police concerned is satisfied.

2[ * * * upon making such inquiry as he may think necessary, that there are good grounds to suspect the said house, room, or place to be used as a common gaming-house.]

3[(2) Notwithstanding anything in any law for the time being in force, no search made under this section shall be deemed illegal by reason only of the fact that the witnesses (if any) of the search were not inhabitants of the locality in which the house, mom or place searched is situate.]



1. These words were substituted for the words the District by Mah. 46 of 1962 Sch.

2. The words “upon any complaint at made before him or oath and” wore deleted by Bom. 24 0f 1959,s.3(d).

3. Sub-section (2) was added by Mah. 1 of 1963, s. 2.



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