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Report No. 42

103. Amendment of sections 264 to 267.-

In each of sections 264 to 267 of the Code, for the words "one year", the words "two years" shall be substituted.

104. Substitution of new section for section 268.-

For section 268 of the Code, the following section shall be substituted, namely.-

"268. Public nuisance.- (1) Whoever does any act or is guilty of an illegal omission whic.-

(a) causes any common injury, danger or annoyance to the public or to the people in general who dwell or occupy property in the vicinity, or

(b) must necessarily cause injury, obstruction, danger or annoyance to persons who may have occasion to use any public right.

commits a public nuisance

Explanation.- Any such set or illegal omission is not excusable on the ground that it causes some convenience or advantage.

(2) Whoever commits a public nuisance in any case not otherwise punishable by this Code, shall be punished with fine."



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