Section 7   [ View Judgements ]

Amendment of section 13


In section 13 of the principal Act, for sub - section (1), the following sub - section shall be substituted, namely : -



"(1) If any person contravenes or attempts to contravene or abets the contravention of any of the provisions of section 8 or sub - section (2) of section 18, he shall be punishable with imprisonment for a term which may extend to one year, or with fine which may extend to ten thousand rupees, or with both, and in the case of a continuing contravention, with an additional fine which may extend to five hundred rupees for every day during which such contravention continues after conviction for the first such contravention :



Provided that where such contravention, attempt or abetment relates to sub - section (1), or sub- section (2), or clause (a) or clause (b) of sub - section (3) of section 8, or sub - section (2) of section 18, he shall be punishable with imprisonment for a term which shall not be less than one month."

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