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Report No. 173

4. Possession of certain unauthorised arms, etc., in notified areas.-

Where any person is in possession of any arms and ammunition specified in columns 2 and 3 of Category I or Category III(a) of Schedule I to the Arms Rules, 1962, or bombs, dynamite or other explosive substances unauthorisedly in a notified area, he shall, notwithstanding anything contained in any other law for the time being in force, be punishable with imprisonment for a term which shall not be less than five years but which may extend to imprisonment for life and shall also be liable to fine. Explanation.- In this section "notified area" means such area as the State Government may, by notification in the Official Gazette, specify.



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