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Indian Forest Act, 1927


67. Power to try offences summarily.

The District Magistrate or any Magistrate of the first class specially empowered in this behalf by the State Government may try summarily, under the Code of Criminal Procedure, 1898, any forest-offence punishable with imprisonment for a term not exceeding six months, or fine not exceeding five hundred rupees, or both.



Indian Forest Act, 1927 Back




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