Section 8   [ View Judgements ]

Penalty for breach of section 4,5 (Inserted by Tamil Nadu Act II of 1900) [5-A], 6 or 7


Any person committing any breach of the provisions contained in Section 4, 5, [5-A], 6 or 7 of this Act shall be liable, on conviction by a Magistrate, to pay a fine not exceeding five hundred rupees.

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