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Railways Act, 1989


159. Disobedience of drivers or conductors of vehicles to directions of railway servant, etc.

If any driver or conductor of any vehicle while upon the premises of a railway disobeys the reasonable directions of any railway servant or police officer, he shall be punishable with imprisonment for a term which may extend to one month, or with fine which may extend to five hundred rupees, or with both.



Railways Act, 1989 Back




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