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151. Penalty for placing rubbish on public road.

Any person who places or allows to place rubbish on a public road or in a receptacle provided by the municipality at a time other than the time appointed by the municipality under sub-section (1) of section 150 shall, for every such offence, be punishable with fine not exceeding five hundred rupees.



Manipur Municipalities Act, 1994 Back




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