Section
Section Title
  INTRODUCTION
  1 Short title View Judgements
  2 Repeal and amendment of enactments View Judgements
  3 Interpretation-clause View Judgements
  4 Prohibition or poppy cultivation and possession, etc., of opium View Judgements
  5 Power to make rules to permit such matters View Judgements
  6 Duty on opium imported by land View Judgements
  7 Warehousing opium View Judgements
  8 Power to make rules relating to warehouse View Judgements
  9 Penalty for illegal cultivation of poppy, etc. View Judgements
  10 Presumption in prosecutions under section 9 View Judgements
  11 Confiscation of opium View Judgements
  12 Order of confiscation by whom to be made View Judgements
  13 Power to make rules regarding disposal of things confiscated, and rewards View Judgements
  14 Power to enter, arrest and seize, on information that opium is unlawfully kept in any closed place View Judgements
  15 Power to seize opium in open places View Judgements
  16 Searches how made View Judgements
  17 Officers to assist each other View Judgements
  18 Vexations entries, searches, seizures and arrests View Judgements
  19 Issue of warrants View Judgements
  20 Disposal of person arrested or thing seized View Judgements
  21 Report of arrests and seizures View Judgements
  22 Procedure in case of illegal poppy cultivation View Judgements
  23 Recovery of arrears of fees, duties, etc. View Judgements
  24 Farmer may apply to Collector or other officer to recover amount due to him by license View Judgements
  25 Recovery of penalties due under bond View Judgements
  Schedule I



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