Section 24   [ View Judgements ]

Penalty for forcibly opposing the seizure of cattle or rescuing the same


Whoever forcibly opposes the seizure of cattle to be seized under this Act,



and whoever rescues the same after seizure, either from a pound, or from any person taking or about to take them to a pound, such person being near at hand and acting under the powers conferred by this Act,



shall, on conviction before a Magistrate, be punished with imprisonment for a period not exceeding six months, or with fine not exceeding five hundred rupees or with both.

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