Section 5   [ View Judgements ]

Possessions of certain unauthorised arms, in specified areas


Where any person is in possession of any arms and ammunition specified in columns 2 and 3 of Category 1 or Category III (a) of Schedule I to the Arms Rules, 1962, or bombs, dynamite or other explosive substances unauthorisedly in a notified area, he shall, notwithstanding anything contained in any other law for the time being in force, be punishable with imprisonment for a term which shall not be less than five years, but which may extend to imprisonment for life and shall also be liable to fine.

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