Section 140.   [ View Judgements ]

Wearing garb or carrying token used by soldier, sailor or airman


Section 140. Wearing garb or carrying token used by soldier, sailor or airman

Whoever, not being a soldier, 1[sailor or airman] in the Military, 2[Naval or Air] service of the 3[Government of India], wears any garb or carries any token resembling any garb or token used by such a soldier, 1[sailor or airman] with the intention that it may be believed that he is such a soldier, 1[sailor or airman], shall be punished with imprisonment of either description for a term which may extend to three month, or with fine which may extend to five hundred rupees, or with both

1. Subs. by Act 10 0f 1927, s. 2 and Sch. I, for "sailor".

2. Subs. by Act 10 0f 1927, s. 2 and Sch. I, for "or Navy".

3. Subs. by the A.O. 1950, for "Queen".

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