Cattle Trespass Act, 1871


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Title and extent View Judgements
  2 Repealed View Judgements
  3 Interpretation-clause View Judgements
  title CHAPTER II : POUNDS AND POUND-KEEPERS View Judgements
  4 Establishment of pounds View Judgements
  5 Control of pounds, rates of charge for feeding impounded cattle View Judgements
  6 Appointment of pound-keeper View Judgements
  7 To keep registers and furnish returns View Judgements
  8 To register seizures View Judgements
  9 To take charge of and feed cattle View Judgements
  title CHAPTER III : IMPOUNDING CATTLE View Judgements
  10 Cattle damaging land View Judgements
  11 Cattle damaging public roads, canals and embankments View Judgements
  12 Fines for cattle impounded View Judgements
  title CHAPTER IV : DELIVERY OR SALE OF CATTLE View Judgements
  13 Procedure when owner claims the cattle and pays fines and charges View Judgements
  14 Procedure if cattle be not claimed within a week View Judgements
  15 Delivery to owner disputing legality of seizure but making deposit View Judgements
  16 Procedure when owner refuses or omits to pay the fines and expenses View Judgements
  17 Disposal of fines, expenses and surplus proceeds of sale View Judgements
  18 Repealed View Judgements
  19 Officers and pound-keepers not to purchase cattle at sales under Act View Judgements
  title CHAPTER V : COMPLAINTS OF ILLEGAL SEIZURE OR DETENTION View Judgements
  20 Power to make complaints View Judgements
  21 Procedure on complaint View Judgements
  22 Compensation for illegal seizure or detention View Judgements
  23 Recovery of compensation View Judgements
  title CHAPTER VI : PENALTIES View Judgements
  24 Penalty for forcibly opposing the seizure of cattle or rescuing the same View Judgements
  25 Recovery of penalty for mischief committed by causing cattle to trespass View Judgements
  26 Penalty for damage caused to land or crops or public roads by pigs View Judgements
  27 Penalty on pound-keeper failing to perform duties View Judgements
  28 Application of fines recovered under section 25, 26 or 27 View Judgements
  title CHAPTER VII : SUITS FOR COMPENSATION View Judgements
  29 Saving of right to sue for compensation View Judgements
  30 Set-off View Judgements
  title CHAPTER VIII : SUPPLEMENTAL View Judgements
  31 Power for "State Government" to transfer certain functions to local authority and direct credit of surplus receipts to local fund View Judgements
  SCHEDULE I



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