Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,-



(a) "authorised officer" means a District Magistrate or a Commissioner of Police authorised under sub-section (2) of section 3 to exercise the powers conferred under sub-section (1) of that section;



(b)"bootlegger" means a person who distils, manufacturer, stores, transports, imports, exports, sells or distributes any liquor, intoxicating drug or other intoxicant in contravention of any provision of the Bombay Prohibition Act, 1949 [Bom. xxv of 1949.] and the rules and orders made there under, or of any other law for the time being in force or who knowingly expends or applies any money or supplies any animal, vehicle, vessel or other conveyance or any receptacle or any other material whatsoever in furtherance or support of the doing of any of the things described above by or through any other person, or who abets in any other manner the doing of any such thing;



(c) "dangerous person" means a person, who either by himself or as a member or leader of a gang, [1] [*****] habitually commits, or attempts to commit or abets the commission of any of the offences punishable under Chapter XVI or Chapter XVII of the Indian Penal Code or any of the offences punishable under chapter V of the Arms Act, 1959; [GLV of 1960 54 of 1959.]



(d) "detention order" means an order made under section 3;



(e)’’detenu" meansa person detained under a detention order;



[2] [(f) "drag offender" means a person who-



(i) imports any drug in contravention of section 10 of the Drugs and Cosmetics Act, 1940 [XXIII of 1940] (hereinafter in this definition referred to as "the Drugs Act"),



(ii) manufactures for sale, or sells, or stocks or exhibits for sale, or distributes any drug in contravention of section 18 of the Drugs Act,



(iii) manufactures for sale any Ayurvedic (including Siddha) or Unani drug in contravention of section33D of the Drugs Act,



(iv) sells, or stocks or exhibits for sale or distributes any Ayurvedic (including Siddha) or Unani drug other than that manufactured by a manufacturer licensed under Chapter IV-A, in contravention of section 33E of the Drugs Act,



(v) cultivates any coca plant, opium poppy, or cannabis plant or produces, manufactures, possesses, sells, purchases, transports, warehouses, imports inter-State, export sinter-State, imports into India, exports from India or tranships any narcotic drug or psychotropic substance in contravention of section 8 of the Narcotic Drugs and Psychotropic Substances Act, 1985, [61 of 1985]



(vi) knowingly expends or supplies any money in furtherance or support of the doing of any of the things mentioned in any of the sub-clauses (i) to (v) by or through any other person, or



(vii) abets in any manner the doing of any of the things mentioned in any of the sub-clauses (i) to (vi);].



(g) "immoral traffic offender" means a person who habitually commits or abets the commission of any offence under the Suppression of Immoral Traffic in Women and Girls Act, 1956;[104 of 1956.]



(h) "property grabber" means a person who illegally takes possession of any lands not belonging to himself but belonging to Government, local authority or any other person or enters into or creates illegal tenancies or leave and licence agreements or any other agreements in respect of such lands or who constructs unauthorised structures thereon for sale or hire or gives such lands to any person on rental or leave and licence basis for construction or use and occupation of unauthorised structures or who knowingly gives financial aid to any person forsaking illegal possession of such lands or for construction of unauthorised structures thereon or who collects or attempts to collect from any occupiers of such lands rent, compensation or other charges by criminal intimidation or who evicts or attempts to evict any such occupiers by force without resorting to the lawful procedure or who abets in any manner the doing of any of the above mentioned things;



(i) "unauthorised structure" means any structure constructed in any Area without express permission in writing of the officer or authority having jurisdiction in such area required under the Bombay Land Revenue Code, 1879 [Bom. of 1879.] and the Gujarat Town Planning and Urban Development Act, 1976 [Presi. Act of 1976.] and the Bombay Provincial Municipal Corporations Act, 1949, [Bom. IIX of 1949.] the Gujarat Municipalities Act, 1963[Seek] or, as the case may be, the Gujarat Panchayats Act, 1961 [Guj. VI of 1962] or except in accordance with any other law for the time being in force in such area.



FOOTNOTES:

1. The words "during a period of three successive years" were deleted by Guj. 26 of 1986,s.2(1).

2. This clause was substituted by Guj. 26 of 1986, s. 2(2).

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