Section 37A   [ View Judgements ]

Contravention of section 23(1)


Any registered owner who fails to furnish the return required by sub-section (1) of section 23 as required by that sub-section shall be punishable with fine which may extend to one thousand rupees.]



FOOTNOTES:

1. Inserted by Act 7 of 1943 , Section 13 (w.e.f. 26-3-1943).

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