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Press and Registration of Books Act, 1867


15. Penalty for printing or publishing newspaper without conforming to rules.

52[(1)] Whoever shall 49[edit], print or publish any 53[newspaper], without conforming to the rules hereinbefore laid down, or whoever shall 49[edit], print or publish, or shall cause to be 49[edited], printed or published, any 54[newspaper], knowing that the said rules have not been observed with respect to 55[that newspaper], shall, on conviction before a Magistrate, be punished with fine not exceeding 48[two thousand] rupees, or imprisonment for a term not exceeding 49[Six months] or both.

 

56[(2) Where an offence is committed in relation to a newspaper under sub-section (1), the Magistrate may, in addition to the punishment imposed under the said sub-section, also cancel the declaration in respect of the newspaper.]



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