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

Arms Act, 1959

28. punishment for use and possession of firearms of limitation firearms in certain cases

Whoever makes or attempts to make any use whatsoever or a firearm or an imitation firearm with intent to resist or prevent the lawful arrest or detention of himself or any other person shall be punishable with imprisonment for a term which may extend to seven years [ [ Note: Subs. by Act 25 of 1983, s. 10 (w.e.f 22-6-1983). ] and with fine].

Explanation-In this section the expression "imitation firearm" has the same meaning as in section 6.



Arms Act, 1959 Back




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