Section 9   [ View Judgements ]

Penalty in case of labourer being found in possession of green coffee for which he cannot account


Any coolie, maistri or other labourer employed on a coffee-estate found with green gathered (Inserted and repealed by S.4 of the Tamil Nadu Coffee stealing Prevention (Amendment) Act, 1900 (Tamil Nadu Act II of 1900)) [parchment or cherry dried] coffee in his possession, and failing to account satisfactorily for such possession, shall be liable, on conviction by a Magistrate, to pay a fine not exceeding five hundred rupees.

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