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Report No. 87

5.14. Section 18, Dangerous Drugs Act.-

Apart from the case of conviction under section 19 of the Dangerous Drugs Act1, a person in respect of whom orders under section 18 of that Act have been passed should also, in our opinion, be included in section 3. Section 18(1) of that Act reads as under:-

"18. Security for abstaining from commission of certain offences-(1) Whenever any person is convicted of an offence punishable under section 10, section 12, section 13 or section 14 and the Court convicting him is of opinion that it is necessary to require such person to execute a bond for abstaining from the commission of offences punishable under those sections, the Court may, at the time of passing sentence on such person, order him to execute a bond for a sum proportionate to his means, with or without sureties, for abstaining from the commission of such offences during such period, not exceeding three years, as it thinks fit to fix."

In our opinion, such persons may, for purposes of the matter under discussion, be regarded as standing on the same footing as persons to whom section 3 already applies. The epithet "dangerous" in the short title of the Act is significant.

1. Para. 5.13, supra.



Identification of Prisoners Act, 1920 Back




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