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The Terrorist and Disruptive and Activities (Prevention) Act, 1987

5. Possession of certain un authorised arms, etc. in specified areas. -

Where any person is in possession of any arms and ammunition specified in Columns 2 and 3 of Category I or Category III (a) of Schedule I to the Arms Rules, 1962, or bombs, dynamite or other explosive substances un authorisedly in a notified area, he shall, notwithstanding anything contained in any other law for the time being in force, be punishable with imprisonment for a term which shall not be less than five years but which may extend to imprisonment for life and shall also be liable to fine.

Comments

Notified Area - Possession of unauthorized arms - Mere posession is not by itself sufficient to invoke Section 5. Abdul Hamid Haji Mohammed v. State of Maharashtra. 1994 Cri.L.J. 1447 = 1994(4) Bom CR 51 (Bom)



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