Section 10   [ View Judgements ]

Cattle damaging land


The cultivator or occupier of any land, or any person who has advanced cash for the cultivation of the crop or produce on any land,



or the vendee or mortgagee of such crop or produce or any part thereof, may seize or cause to be seized any cattle trespassing on such land, and doing damage thereto or to any crop or produce thereon, and [send them or cause them to be sent within twenty-four hours] to the pound established for the village in which the land is situate.



Police to aid seizures. All officers of police shall, when required, aid in preventing (a) resistance to such seizures, and (b) rescues from persons making such seizures.

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