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Prevention of Cruelty to Animals Act, 1960

40. Indemnity. -

No suit, prosecution or other legal proceeding shall lie against any person who is, or who is deemed to be, a public servant within the meaning of section 21 of the Indian Penal Code (45 of 1860. ) in respect of anything in good faith good or intended to be done under this Act.



Prevention of Cruelty to Animals Act, 1960 Back




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