Section 17   [ View Judgements ]

Disposal of fines, expenses and surplus proceeds of sale


The officer by whom the sale was made shall send to the Magistrate of the District the fines so deducted.



The charges for feeding and watering deducted under section 16 shall be paid over to the pound-keeper, who shall also retain and appropriate all sums received by him on account of such charges under section 13.



The surplus unclaimed proceeds of the sale of cattle shall be sent to the Magistrate of the District, who shall hold them in deposit for three months, and, if no claim thereto be preferred and established within that period, shall at its expiry, [1] [be deemed to hold them as part of the revenues of the State.]



FOOTNOTES:

1. Substituted by A.L. Order of 1950.

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