Section 14   [ View Judgements ]

Fines to be paid into public treasury


All fines paid or levied under this Act shall be paid into the public treasury;



Provided that the Magistrate trying any case under this Act may (Inserted by Tamil Nadu Act II of 1900m, S.8) [after reasons to be recorded in writing] grant the whole or any portion of any fine levied therein as rewards to persons furnishing such information as may have led to the conviction of offenders under this Act.



(Section 15, 16 and 17 were added by Tamil Nadu Act II of 1900, S.9)

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