for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Amendment of section 7


In section 7 of the principal Act , in sub-section ( 1 );-



( a ) for the words "he shall be punishable with imprisonment for a term which may extend to two years, or with fine which may extend to twenty thousand rupees, or with both, and in the case of a continuing offence with a further fine which may extend to five thousand rupees for each day during which the offence continues the following shall be substituted, namely:-



"he shall be punishable with imprisonment for a term which may extend to three years, or with fine which may extend to one lakh rupees, or with both, and in the case of a continuing offence with a further fine which may extend to twenty thousand rupees for each day during which the offence continues:



Provided that a person who exhibits or permits to be exhibited in any place a video film in contravention of the provisions of sub-clause (I) of clause ( a ) shall be punishable with imprisonment for a term which shall be punishable with imprisonment for a term which shall not be less than three months, but which may extend to three years and with fine which shall not be less than twenty thousand rupees, but which may extend one lakh rupees, and in the case of a continuing offence with a further fine which may extend to twenty thousand rupees for each day during which the offence continues;



Provided further that a court may, for adequate and special reasons to be mentioned in the judgment, impose a sentence of imprisonment for a term of less than three months, or a fine of less than twenty thousand rupees;



( b ) in the existing first proviso, for the words "Provided that" the words "Provided further that" shall be substituted;



( c ) in the existing second proviso, for the words "provided further" the words "Provided also " shall be substituted.

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