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The Lotteries (Regulation) Act, 1998

S. No

Contents

1.

Short  title, extent and commencement
2. Definitions
3. Prohibition  of  Lotteries
4. Conditions  subject  to which lotteries  may  be  organized,  etc
5. Prohibition of sale of ticket in a State
6. Prohibition  of organization, etc., of Lottery
7. Penalty
8. Offences to be cognizable and non - bailable
9. Offences  by companies
10. Power  to give directions
11. Power of Central Government to make rules
12. Power  of  State Government to make  rules
13. Repeal and saving

[7th July, 1998.]

An  Act  to  regulate the lotteries and to  provide  for  matters connected therewith and incidental thereto.

BE  it  enacted  by  Parliament in the Forty-ninth  Year  of  the  Republic of India as follows:-



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