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9. Penalty for promoting or conducting any prize competition in contravention of the provisions of sections 4 and 5.-

If any person promotes or conducts any prize competition in contravention of the provisions of section 4 or section 5, he shall be punishable with imprisonment for a term which may extend to three months, or with fine which may extend to one thousand rupees, or with both.



Prize ompetitions Act, 1955 Back




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