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4. Restrictions on carrying arms and ammunition into a religious institution.- No religious institution or manager thereof shall allow the entry of any arms or ammunition or of any person carrying any arms or ammunition into the religious institution:

Provided that nothing in this section shall apply to-

(a) the wearing and carrying of a Kirpan by any person professing the Sikh religion; or

(b) any arms which are used, as part of any religious ceremony or ritual of the institution as established by custom or usage.



Religious Institutions (Prevention of Misuse) Act, 1988 Back




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