Section 5   [ View Judgements ]

Amendment of section 4


In section 4 of the Foreigners Act, -



(a) sub-section (1) shall be omitted;



(b) for sub-sections (3) and (4), the following sub-sections shall be substituted namely : -



"(3) No person shall -



(a) knowingly assist a person on parole to escape from the place set apart for his residence or knowingly harbour any such person, or



(b) give a person or parole any assistance with intent thereby to prevent, hinder or interfere with the apprehension of such person.



(4) The Central Government may, by order, provide for regulating access to, and the conduct of persons in, places where persons on parole are restricted, and for prohibiting or regulating the despatch or conveyance from outside such places to or for such persons therein of such articles as may be prescribed."



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