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Section 42   [ View Judgements ]

Amendment of the First Schedule


In the First Schedule to the principal Act, under the heading "I--OFFENCES UNDER THE INDIAN PENAL CODE",--



(a) after the entries relating to section 153A, the following entries shall be inserted, namely:--

1 2 3 4 5 6

"153AA Knowingly carrying arms in any procession or organising or holding or taking part in any mass drill or mass training with arms. imprisonment Ditto. for 6 months and fine of 2,000 rupees Ditto. Any Magistrate.";





(b) in the 6th column, in the entries relating to section 153B, for the word "Ditto", the words "Magistrate of the first-class" shall be substituted;



(c) after the entries relating to section 174, the following entries shall be inserted, namely:--

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"174A Failure to appear at specified place and specified time as required by a proclamation published under sub-section (1) of section 82 of this Code. Imprisonment for 3 years or with fine or with both Cognizable Non-bailable Magistrate of the first class.

In a case where declaration has been made under sub-section (4) of section 82 of this Code pronouncing a person as proclaimed offender. Imprisonment for 7 years and fine Ditto Ditto. Ditto.";





(d) in the entries relating to section 175,--



(i) in the 4th column, for the word "Ditto" the word "Non-cognizable"; and



(ii) in the 5th column, for the word "Ditto" the word "Bailable", shall be substituted;



(e) after the entries relating to section 229, the following entries shall be inserted, namely:--

1 2 3 4 5 6

"229A Failure by person released on bail or bond to appear in Court. Imprisonment for 1 year, or fine or both Cognizable Non-bailable Any Magistrate.";





(f) in the 5th column, in the entries relating to,



(i) section 274, for the word "Ditto" the word "Non-bailable" shall be substituted;



(ii) section 275, for the word "Ditto", the word "Bailable" shall be substituted;



(iii) section 324, for the word "Ditto", the word "Non-bailable" shall be substituted;



(iv) section 325, for the word "Ditto", the word "Bailable" shall be substituted;



(v) section 332, for the word "Bailable", the word "Ditto" shall be substituted;



(vi) section 333, for the word "Non-bailable", the word "Ditto" shall be substituted;



(vii) section 353, for the word "Ditto", the word "Non-bailable" shall be substituted;



(viii) section 354, for the word "Ditto", the word "Bailable" shall be substituted.



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