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Cattle-Trespass Act, 1871

[Act No. 1 of 1871]

Contents

Sections

Particulars

Chapter I

Preliminary

1

Title and extent

3

Interpretation clause

Chapter II

Pounds And Pounds-Keepers

4

Establishment of pounds

5

Control of pounds. Rates of charge for feeding impounded cattle

6

Appointment of pound-keepers

7

To keep registers and furnish returns

8

To register seizures

9

To take charge of and feed cattle

Chapter III

Impounding Cattle

10

Cattle damaging land

11

Cattle damaging public roads, canals and embankments

12

Fines for cattle impounded

Chapter IV

Delivery Or Sale Of Cattle

13

Procedure when owner claims the cattle and pays fines and charges

14

Procedure if cattle be not claimed within a week

15

Delivery to owner disputing legality of seizure, but making deposit

16

Procedure when owner refuses of omits to pay the fines and expenses

17

Disposal of fines, expenses and surplus proceeds of sale

18

[Repealed by the Government of India (Adaptation of Indian Laws) Order, 1937]

19

Officers and pound-keepers not to purchase cattle at sales under Act

Chapter V

Complaints Of Illegal Seizure Or Detention

20

Power to make complaints

21

Procedure on complaint

22

Compensation for illegal seizure or detention

23

Recovery of compensation

Chapter VI

Penalties

24

Penalty for forcibly opposing the seizure of cattle of rescuing the same

25

Recovery of penalty for mischief committed by causing cattle to trespass

26

Penalty for damage cause to land or crops or public roads by pigs

27

Penalty on pound- keeper failing to perform duties

28

Application of fines recovered under section 25, 26 or 27

Chapter VII

Suits For Compensation

29

Saving of right to sue for compensation

30

Set-off

Chapter VIII

Supplemental

31

Power for State Government to transfer certain functions to local authority and direct credit of surplus receipts to local fund

An Act to consolidate and amend the law relating to Trespasses by Cattle.

Whereas it is expedient to consolidate and amend the law relating to trespasses by cattle;

It is hereby enacted as follows: -



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