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Press and Registration of Books Act, 1867


12. Penalty for printing contrary to rule in section 3

Whoever shall print or publish any book or paper otherwise than in conformity with the rule contained in section 3 of this Act, shall, on conviction before a Magistrate, be punished by fine not exceeding 48two thousand] rupees, or by simple imprisonment for a tern not exceeding 49[Six months], or by both.



Press and Registration of Books Act, 1867 Back




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