Bihar And Orissa Excise Act, 1915


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Repealed View Judgements
  4 Powers to Declare what shall be deemed to be Country Liquor and 'Foreign Liquor respectively' View Judgements
  5 Definition of "retail" and "wholesale" View Judgements
  6 Saving of Certain Acts View Judgements
  title CHAPTER II : ESTABLISHMENT, CONTROL, APPEAL AND REVISION View Judgements
  7 Establishment and delegations, and withdrawal of powers View Judgements
  8 Control, appeal and revision View Judgements
  title CHAPTER III : IMPORT, EXPORT AND TRANSPORT View Judgements
  9 Restrictions on import View Judgements
  10 Restrictions on export or transport View Judgements
  11 Power to prohibit, import, export or transport View Judgements
  12 Passes for import, export or transport View Judgements
  title CHAPTER IV : MANUFACTURE, POSSESSION AND SALE View Judgements
  13 Licence required for manufacture View Judgements
  14 Drawing of tari in notified areas View Judgements
  15 Establishment of distilleries, breweries, or warehouses View Judgements
  16 Licence required for depositing or keeping intoxicant in warehouse or other place of storage View Judgements
  17 Payment of duty on removal from distillery, brewery, warehouse or other places of storage View Judgements
  18 Possession of intoxicant not obtained from a licensed vendor View Judgements
  19 Possession of intoxicant generally View Judgements
  20 Licence required for sale View Judgements
  20A Taking over of wholesale trade in foreign liquor and country liquor View Judgements
  21 Manufacture and sale of liquor in or near cantonments View Judgements
  22 Grant of exclusive privilege of manufacture and sale of country liquor or intoxicating drugs View Judgements
  22A Exemption in certain cases View Judgements
  23 Transfer of exclusive privilege View Judgements
  24 Maintenance and use of measures, weights and instruments by licensed manufacturers and vendors View Judgements
  24A Prohibition of advertisement View Judgements
  25 Employment of children or women by licensed vendors View Judgements
  26 Power to close shops temporarily View Judgements
  26A Restriction on grant of licence or exclusive privilege View Judgements
  title CHAPTER V : DUTY View Judgements
  27 Power to impose duty on import, transport and manufacture View Judgements
  27A Imposition of luxury tax View Judgements
  28 Way of levying such duty View Judgements
  29 Payment for grant of exclusive privilege View Judgements
  29A Saving for duties being levied at commencement of the Constitution View Judgements
  title CHAPTER VI : LICENCES PERMITS AND PASSES View Judgements
  30 Preparation of list of places for which it is proposed to grant licences for the retail sale of spirit View Judgements
  31 Publication of such list View Judgements
  32 Time for preparation and publication of such list View Judgements
  33 Submission of objections and opinions to Collector View Judgements
  34 Grant of licences by Collector and submission of list, objections and opinions to Excise Commissioner View Judgements
  35 Finality of decision of Excise Commissioner or Board View Judgements
  36 Application of Secs. 30 to 35 to licenses for retail sale of intoxicants other than spirit View Judgements
  37 Exemption of certain licences from Secs. 30 to 36 View Judgements
  38 Fees for, terms, conditions, and form of, and duration of, licences permits and passes View Judgements
  39 Power of Board to reduce fees View Judgements
  40 Counterpart agreement by licensees, [or exclusive privilege and security or deposit] View Judgements
  41 Technical defects, irregularities and Omissions View Judgements
  42 Power to cancel or suspend licence, permit or pass View Judgements
  43 Power to withdraw licences View Judgements
  44 Surrender of Licence View Judgements
  45 Bar of right to renewal and to compensation View Judgements
  title CHAPTER VII : DEPARTMENTAL MANAGEMENT OR TRANSFER View Judgements
  46 Power of the Collector to take grants under management, or to transfer them View Judgements
  title CHAPTER VIII : OFFENCES AND PENALTIES View Judgements
  47 Penalty for unlawful import, export, transport, manufacture, possession, sale etc View Judgements
  48 Presumption as to offfence where possession is not satisfactory accounted for View Judgements
  48A Penalty for contravention of Sec. 24-A View Judgements
  49 Penalty for altering or attempting to alter any denatured spirit View Judgements
  50 Presumption as to offence under Sec. 49 in certain cases View Judgements
  51 Presumption as to any spirit being, or containing or having been derived from, denatured spirit View Judgements
  52 Penalty for adulteration by licensed manufacturer or vendor or his servant View Judgements
  52A "If any licensed manufacturer or licensed vendor, or any person in his employ and acting on his behalf; View Judgements
  53 Penalty for fraud by licensed manufacturer or vendor or his servant View Judgements
  54 Penalty for certain unlawful acts of licensed vendors or their servants View Judgements
  55 Penalty for possession of intoxicant in respect of which an offence has been committed View Judgements
  56 Penalty for consumption in chemist's shop, etc View Judgements
  57 Penalty for certain acts by licensee or his servant View Judgements
  58 Import, export, transport, manufacture, sale or possession by one person on account of another View Judgements
  59 Criminal liability of licensee for acts of servant View Judgements
  60 Imprisonment under Sec. 58 or Sec. 59 View Judgements
  61 Penalty on Excise Officer making vexatious search, seizure detention, or arrest, or refusing duty or being guilty of cowardice View Judgements
  62 Penalty for offences not otherwise punishable View Judgements
  63 Penalty for contempt of Court View Judgements
  64 Penalty for attempt to commit offence View Judgements
  65 Enhanced punishment after previous conviction View Judgements
  66 What things are liable to confiscation View Judgements
  67 Confiscation by Magistrate or Collector View Judgements
  68 Power to compound offences and to release property liable to confiscation View Judgements
  title CHAPTER IX : DETECTION INVESTIGATION AND TRIAL OF OFFENCES AND PROCEDURE View Judgements
  69 Power to enter and inspect, and power to test and seize measures etc View Judgements
  70 Power to arrest without warrant, to seize articles liable to confiscation and to make searches View Judgements
  71 Power of Collector to issue warrant of arrest View Judgements
  72 Power to Issue search warrant View Judgements
  73 Power of Collector or Magistrate to arrest or search without issue of warrant View Judgements
  74 Power to search without a warrant View Judgements
  75 Information and aid to Excise Officers View Judgements
  76 Duty of owners and occupiers of land and other, persons to give notice of the unlicensed manufacture View Judgements
  77 What Excise Officers may investigate Offences View Judgements
  78 Powers and duties of Excise Officers investigating offences View Judgements
  79 Omitted View Judgements
  80 Production of articles seized and persons arrested View Judgements
  81 Custody by police of articles seized View Judgements
  82 Reports of arrests, seizures and searches View Judgements
  83 Executing of Collector's warrant View Judgements
  84 Maximum period of detention View Judgements
  85 Application of certain provisions of Cr.P.C. 1898 View Judgements
  85A Procedure for releasing on bail View Judgements
  86 Ommited View Judgements
  87 Ommited View Judgements
  88 Ommited View Judgements
  title CHAPTER X : MISCELLANEOUS View Judgements
  89 Power of State Government to make rules View Judgements
  90 Power of the Board to make rules View Judgements
  91 Power of Board exercisable from time to time View Judgements
  92 Publication and effect of rules and notifications View Judgements
  93 Recovery of dues View Judgements
  94 Power of the State Government to exempt intoxicants from provisions of the Act View Judgements
  95 Bar of Certain Suits View Judgements
  96 Limitation of suits and prosecutions View Judgements
  97 Bar to application of Section 261 of the Bengal Municipal Act, 1884 View Judgements
  98 Bengal Act, V of 1909 to cease to be in force, but orders, rules etc. made and licences etc. granted there under to continue View Judgements



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