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  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

Punishment for enforcing religious disabilities


Whoever on the ground of "untouchability" prevents any person-



(a) from entering any place of public worship which is open to other persons professing the same religion or belonging to the same religious denomination or any section thereof, as such person; or



(b) from worshipping or offering prayers or performing any religious service in any place of public worship, or bathing in, or using the waters of, any sacred tank, well, spring or watercourse, in the same manner and to the same extent as is permissible to other persons professing the same religion, or belonging to the same religious denomination or any section thereof, as such person;



shall be punishable with imprisonment which may extend to six months, or with fine which may extend to five hundred rupees, or with both.



Explanation.- For the purposes of this section and section 4 persons professing the Buddhist, Sikh or Jaina religion or persons professing the Hindu religion in any of its forms or developments including Virashaivas, Lingayats, Adivasis, followers of Brahmo, Prarthana, Arya Samaj and the Swaminarayan Sampraday shall be deemed to be Hindus.

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