Section 5   [ View Judgements ]

Punishment for refusing to admit persons to hospitals, etc


Whoever on the ground of "untouchability"-



(a) refuses admission to any person to any hospital, dispensary, educational institution or any hostel attached thereto, if such hospital, dispensary, educational institution or hostel is established or maintained for the benefit of the general public or any section thereof; or



(b) does any act which discriminates against any such person after admission to any of the aforesaid institutions;



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

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