Section 294A.   [ View Judgements ]

Keeping lottery office


Section 294A. Keeping lottery office
1[294A. Keeping lottery office.

Whoever keeps any office or place for the purpose of drawing nay lottery 2[not being 3[a State lottery] or a lottery authorized by the 4[State] Government], shall be punished with imprisonment of either description for a term which may extend to six months, or with fine, or with both.

And whoever publishes any proposal to pay any sum, or to deliver any goods, or to do or forbear doing anything for the benefit of any person, on any event or contingency relative or applicable to the drawing of any ticket, lot, number of figure in any such lottery, shall be punished with fine which may extend to one thousand rupees.]

STATE AMENDMENTS

State of Andhra Pradesh

In Andhra Pradesh, Section 294-A repealed. [Vide Andhra Pradesh Act No. 16 of 1968, Section 27.]

State of Gujrat

In Gujarat, Section 294-A repealed [Vide Bombay Act No. 82 of 1958].

State of Karnataka

In Karnataka area except Bellary District Section 294-A repealed [Vide Kar. Act No. 27 of 1957]

State of Maharashtra

In Maharashtra, Section 294-A repealed. [Vide Bombay Act No. 82 of 1958].

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon