Section 9   [ View Judgements ]

PROOF OF PLAYING FOR MONEY NOT REQUIRED FOR CONVICTION


It shall not be necessary, in order to convict a person of any offence against any of the provisions of sections 4 and 5, to prove that any person found 3[gaming] was playing for any money, wager or stake.



1. The words “or playing’ were repealed by s. 5 of the Bombay Prevention of Gambling (Amendment) Act, 1919 (Bom. 6 of 1919),

2. The words “or forfeited’ were added by Bom.1 of 1936, s. 7.

3. This word was substituted for the words ‘playing at any game’ by s.6 of the Bombay P of Gambling (Amendment) Act, 1919 (Born. 6o1 1919).



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