for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 15   [ View Judgements ]

Penalty


1) Whoever wilfully obstructs any person in doing any of the acts authorised by section 4 or section 7 or section 8 or wilfully fills up, destroys damages or displaces any trench or mark made under section 4 or wilfully does any act prohibited under section 9, shall be punishable with imprisonment which may extend to six months or with fine or with both.



(2) Whoever wilfully removes, displaces, damages or destroys any pipelines laid under section 7, shall be punishable with rigorous imprisonment for a term shall not be less than one year, but which may extend to three years and shall also be liable to fine.



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