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Arms Act, 1959


(Act no. 54 of 1959)  

Contents  

Sections

Particulars

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Acquisition, Possession, Manufacture, Sale, Import, Export And Transport Of Arms And Ammunition

3

License for acquisition and possession of firearms and ammunition

4

License for acquisition and possession of arms of specified description in certain cases

5

License for manufacture, sale, etc., of arms and ammunition

6

License for the shortening of guns or conversion of imitation firearms into firearms

7

Prohibition of acquisition or possession, or of manufacture or sale, of prohibited arms or prohibited ammunition

8

Prohibition of sale or transfer of firearms not bearing identification marks

9

Prohibition of acquisition or possession by, or of sale or transfer to young persons and certain other persons of fire arms, etc.

10

License for import and export of arms, etc.

11

Power to prohibit import or export of arms, etc.

12

Power to restrict or prohibit transport of arms

Chapter III

Provisions Relating To Licences

13

Grant of licenses

14

Refusal of licenses

15

Duration and renewal of license

16

Fees, etc., for license

17

Variation, suspension and revocation of licenses

18

Appeals

Chapter IV

Powers And Procedure

19

Power to demand production of license, etc.

20

Arrest of persons conveying arms, etc., under suspicious circumstances

21

Deposit of arms, etc., on possession ceasing to be lawful

22

Search and seizure by magistrate

23

Search of vessels, vehicles for arms, etc.

24

Seizure and detention under orders of the Central Government

24A

Prohibition as to possession of notified arms in disturbed areas, etc.

24B

Prohibition as to carrying of notified arms in or through public places in disturbed areas, etc.

Chapter V

Offences And Penalties

25

Punishment for certain offences

26

Secret contraventions

27

Punishment for using arms, etc.

28

Punishment for use and possession of firearms or imitation firearms in certain cases

29

Punishment for knowingly purchasing arms, etc., from unlicensed person or for delivering arms, etc., to person not entitled to possess the same

30

Punishment for contravention of license or rule

31

Punishment for subsequent offences

32

Power to confiscate

33

Offence by companies

Chapter VI

Miscellaneous

34

Sanction of the Central Government for Warehousing of Arms

35

Criminal responsibility of persons in occupation of premises in certain cases

36

Information to be given regarding certain offences

37

Arrest and searches

38

Offences to be cognizable

39

Previous sanction of the district magistrate necessary in certain cases

40

Protection of action taken in good faith

41

Power to exempt

42

Power to take census of firearms

43

Power to delegate

44

Power to make rules

45

Act not to apply in certain cases

46

Repeal of Act 11 of 1878



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