AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Railways Act, 1989


146. Obstructing railway servant in his duties.

If any person willfully obsturct5s or prevents any railway servant in the discharge of his duties, he shall be punishable with imprisonment for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.



Railways Act, 1989 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys