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Report No. 38

113. Analysis of penal sections.-

We now take up section 49 and the succeeding sections. The penal sections of the Act are analysed below, with reference to the punishment prescribed.1

Fine only Sections 49, 58, 59, 60(b), 63, 64, 65, 66, 67.
Imprisonment and Fine Sections 52, 54, 55, 56, 58.
Imprisonment or fine Sections 50, 51, 53, 60(a), 61(i), 62, 69.

1. Cf. Ramchandra v. State of Mysore, AIR 1964 SC 1701 (1703) paras. 8-10.

The sections providing for imprisonment may be further analysed, as follows:-

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