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27. Punishment for vexatious search, etc.-

Any officer or person exercising powers under this Act, who-

(a) without reasonable ground of suspicion, enters or searches, or causes to be entered or searched, any building, vessel, vehicle or place; or

(b) vexatiously or unnecessarily seizes the property of any person on the pretence of seizing or searching for anything liable to confiscation under this Act; or

(c) vexatiously and unnecessarily detains or searches any person; shall be punishable with fine which may extend to five hundred rupees.



Manipur (Sales of Motor Spirit and Lubricants) Taxation Act, 1962 Back




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