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Indian Aircraft Act, 1934


10.Penalty for act in contravention of rule made under this Act.:-

In making any rule under section 5, section 7, {Subs. by Act 7 of 1936, s.3, for "or section 8".}[section 8 {Subs. by Act 22 of 1938, s.3, for "or section 8 A".} [section 8A or section 8B]] the Central Government may direct that a breach of it shall be punishable with imprisonment for any term not exceeding three months, or with fine of any amount not exceeding one thousand rupees or with both.



Indian Aircraft Act, 1934 Back




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