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Indian Forest Act, 1927

62. Punishment for wrongful seizure .

Any Forest-officer or Police-officer who vexatiously and unnecessarily seizes any property on pretence of seizing property liable to confiscation under this Act shall be punishable with imprisonment for a term which may extend to six months, or with fine which may extend to five hundred rupees, or with both.



Indian Forest Act, 1927 Back




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