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Report No. 165

15. Penalty for contravention of section 10 and cognizance of offence.-

(1) If any person contravenes the provisions of section 10 he shall be punishable with a fine which may extend to Rs. 500 and in the case of continuing contravention, with an additional fine not exceeding Rs. 50 for each day during which such contravention continues after conviction for the first of such contraventions.

(2) No court shall take cognizance of an offence under this Act except on the complaint of the competent authority/attendance authority or any other person authorised in this behalf by the local authority by general or special order.



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