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Report No. 43

7.28. Section 2(5)-'munitions of war'.-

Section 2(5) defines 'munitions of war'. The importance of this definition is mainly for the purposes of the definition of 'prohibited place'1, and for one of the penal provisions2. No change of substance is needed in this definition3.

1. Section 2(8)(d).

2. Section 5(3).

3. The definition of 'munitions of war' is proposed to be included in the general definitions applicable to the whole Act.



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