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45. Striking superior officers.

Every person subject to naval law who commits any of the following offences, that is to say,

(a) strikes or attempts to strike his superior officer; or

(b) draws or lifts up any weapon against such officer; or

(c) uses or attempts to use any violence against such officer; shall be punished, if the offence is committed on active service with imprisonment for a term which may extend to ten years or such other punishment as is hereinafter mentioned; and in any other case, with imprisonment for a term which may extend to five years or such other punishment as is hereinafter mentioned.



Navy Act, 1957 Back




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