Section 19   [ View Judgements ]

Officers and pound-keepers not to purchase cattle at sales under Act


No officer of police, or other officer or pound-keeper appointed under the provisions herein contained shall directly or indirectly purchase any cattle at a sale under this Act.



Pound keepers when not to release impounded cattle. No pound-keepers shall release or deliver any impounded cattle otherwise than in accordance with the former part of this Chapter, unless such release or delivery is ordered by a Magistrate or Civil Court.

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