Section 5   [ View Judgements ]

Penalties


(1) Who ever contravenes the provisions of sub section 2 of section 3 or any of the term of a notification under sub section 4 of that section shall be punishable for the first offence with fine which may extent to Rs. 2000 and for a second or subsequent offence with imprisonment which may extent to 2 years or with fine which may extent to 5000 rupees or with both.

(2) Not withstanding anything contented in section 322 of the code of Criminal procedure, V of 1893, it shall be lawful for any magistrate of the first-class, specially empowered by the state government in this behalf, to impose a fine exceeding Rs. 1000.

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