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Report No. 109

3.11. Arrest under the 1981 Act.-

The offender against the Act of 1981 cannot be arrested without warrant unless he gives a false name and address, but a constable may seize any article which he has reasonable grounds for believing to be or to contain indecent matter and to have been used in the commission of an offence under the Act.



Obscene and Indecent Advertisements and Displays - Sections 292, 293 of the Indian Penal Code Back




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