Section 4   [ View Judgements ]

Penalties


Any person who:-

(a) Commences a strike which is illegal under this Act or goes or remains on or otherwise takes part in , any such strike, or

(b) Instigates or incites other persons to take part in otherwise acts in furtherance of a strike which is illegal under this Act or

(c) knowingly expends or supplies any MONEY in furtherance or support of a strike which is illegal under the Act or

(d) by the use office or show of force or otherwise, prevents any other persons employed in ay essential service, specified in the order issued under sub-section (1) of section 3 , from performing his duties under such employment, shall be punished with simple imprisonment for a term which may extend to one year, or with fine which may extend to five thousand rupees, or with both.

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