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Report No. 141

Appendix II

List of Summons Cases under other Criminal Acts

S. No. Acts Section(s) Offence(s) Penalty
1 2 3 4 5
1. Advocates Act, 1961 45 Penalties for persons illegally practising in Courts and before other authorities. Imprisonment upto 6 months.
2. Agricultural Produce (Grading and Marking) Act, 1937. 4 Penalty for unauthorised marking with grade designation mark Fine upto Rs. 500
3. Agricultural Produce Corporation Act, 1956 5 Penalty for counterfeiting grade designation mark. Imprisonment upto two years or fine or both.
4. Air Corporation Act, 1959 48 Using the name of the Warehousing Corporation in any prospectus or advertisement with written consent of the Corporation. Imprisonment upto six months or fine upto Rs. 1000 or both.
5. Aircraft Act, 1934 43 Penalty for wrongful withholding of property of the Corporation. Imprisonment upto one year or fine upto Rs. 1000.
10 Penalty for acts in contravention of rules made under the Act. Imprisonment upto 2 years and fine.
11 Penalty for flying so as to cause danger. Imprisonment upto a period of six months or fine upto Rs. 1000 or with both.
11A Penalty for failure to comply with directions issued under section 5A of the Act. Do.
11B Penalty for failure to comply with directions issued u/s 9A of the Act. Do.
12 Penalty for abetment of offences. Same as for the offences.
6. 30 Penalty for destruction removal, injuring a monument, etc. Imprisonment upto three months or fine upto Rs. 500 or both.
7. Ancient Monuments Preservation Act, 1904 16 Penalty for destruction, removal, injuring, etc. the ancient monuments. Imprisonment upto three months or fine upto Rs. 5000 or both.
8. Architect Act, 1972. 36 Penalty for falsely claiming to be registered. Fine upto Rs. 1000.
37 Penalty for using title of Architect by unregistered persons/fines. 1st Offence: Fine upto Rs. 500.
2nd and subsequent offence: Imprisonment which may extend to six months or fine upto Rs. 1000 or both
38 Penalty for failure to surrender Certificate of registration. Fine upto Rs. 100.
9. Arms Act, 1959. 25(2) Penalty for acquiring, possessing or carrying any fire arm in contravention of section 9(a)(i). Imprisonment up to one year or fine or both.
25(3) Failure to intimate the sale or transfer of fire arm. Imprisonment upto 6 months or fine upto Rs. 500 or both.
25(4) Failure to deliver licence when required. Do.
25(5) Failure to disclose name or address or giving a false name and address. Imprisonment upto 6 months or fine upto Rs. 200 or both.
29 Purchase of arm from unauthorised person or delivering of any arm to an unauthorised person. Imprisonment upto 6 months and fine upto Rs. 500 or both.
30 Contravention of licence or provision of the Act or rule for which no punishment is provided in the Act. Imprisonment upto three months or fine upto Rs. 500 or both.
31 Penalty for subsequent offences. Double the penalty provided for the offence.
10. Bombay Companies Act, 1949 46(2) Failure to produce any book, account or other document by a person having the duty to produce. Fine upto Rs. 2000
46(3) Deposit in contravention of an order. Fine to the extent of twice the amount of deposit.
46(4) Contravention of any provision of the Act, rule or direction. Fine upto Rs. 2000
11. Indian Boilers Act, 1923 22 Failure or refusal of an owner of Boiler to: Fine upto Rs. 100.
(i) surrender a provisional order;
(ii) produce the certificate or provisional order when called upon to do so;
(iii) to make over to the new owner of a boiler a certificate or provisional order.
23 Illegal use of boiler Fine upto Rs. 500.
24 Other penalties Fine upto Rs. 500.
25 Tampering with register mark Do.
12. Cantonments Act, 1924 118 Causing nuisance Fine upto Rs. 50.
119(5) Allowing the dog to be at large in street Fine upto Rs. 100.
119(6) Keeping Ferocious dogs Fine upto 200.
124(2) Use of cinematograph instrument in unlicensed premises. Do.
125 Letting of fireworks causing danger. Fine upto 50.
184 Illegal erection and re-erection Fine up to 500.
193 Destroying or tampering with number or names. Fine upto Rs. 25.
213 Carrying on trade without licence Fine upto Rs. 200.
13. Cardamom Act, 1965 21 Contravention of order controlling the import or export of cardamom. Imprisonment upto one year or fine or both.
23 Making of false returns Fine upto Rs. 500.
24 Penalties for obstruction to officer or member of board in the discharge of duty. Imprisonment upto six months or fine upto Rs. 1000 or both.
25 Contravention of price control Do.
26 Other penalties for contravention of the provision of the Act not specifically provided Do.
14. Cattle Trespass Act, 1871 24 Forcibly opposing the seizure of or rescuing the cattle. Imprisonment upto six months or fine upto Rs. 500 or both.
26 Damage caused to land, crops, or public roads by Pigs. Fine Rs. 10.
27 Failure of keeper to perform duties Fine upto Rs. 50.
15. Census Act, 1948 11(1) Failure to perform duties under the act or obstruction, etc. Imprisonment upto six months and fine upto Rs. 1000.
11(2) Abetment Fine upto Rs. 1000.
16. Central Excise and Salt Act, 1944 17 Connivance at offences Imprisonment upto six months or fine upto Rs. 500 or both.
22 Vexations search, seizure etc. by Central Excise Officer Fine upto Rs. 2000.
Giving of false information leading to arrest or search Imprisonment upto 2 years or fine upto Rs. 2000 or both.
23 Failure of officer to perform duty. Imprisonment for 3 months or fine upto three months' pay or both.
24 Carrying of excisable goods in a vessel other than prescribed. Imprisonment up to six months or fine upto Rs. 1000 or both.
27 Obstruction to officers. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
17. Central Industrial Security Force Act, 1968 18 Neglect of duty. Imprisonment upto 6 months
18. Central Reserve Police Act, 1949 10 Offences by member of the force. Imprisonment upto one year or fine upto three months' pay or both.
19. Central Silk Board Act, 1948. 14 Filing of false return, failure to produce record or obstruction to any officer of the Board. Imprisonment upto one year or fine upto Rs. 1000 or both.
20. Child Marriage Restraint Act, 1929. 3 Adult male (above 18 years of age but below 21 years) marrying a child. Imprisonment upto 15 days or fine upto Rs. 1000 or both.
4 Male adult above 21 years of age marrying a child Imprisonment upto three months and fine.
5 Solemnising a child marriage Do.
6 Penalty for parent/guardian concerned in child marriage. Do.
21. Children Act, 1960. 41 Cruelty to child Imprisonment upto 6 months or fine or both.
42 Employment of children for begging. Imprisonment upto 1 year or fine or both.
43 Giving intoxicating liquor or dangerous drug to a child. Fine upto Rs. 200.
44 Exploitation of child employees Fine upto Rs. 1000.
22. Cinematograph Act, 1950 14 Using or permitting the use of Cinematograph or premises in contravention of Act or rules. Fine upto Rs. 1000.
23. Citizenship Act, 1955 17 Making of false representation Imprisonment upto six months or fine or both.
24. Civil Defence Act, 1968 11 Neglect/refusal to discharge functions. Fine upto Rs. 500.
25. Commission of Enquiry Act, 1952 10A Acts calculated to bring the Commission or any number thereof into disrepute. Imprisonment upto 6 months or fine or both.
26. Copyright Act, 1957 65 Possession of plates for purpose of making in-fringing copies. Imprisonment upto two years and fine.
67 Making of false entries Imprisonment upto one year or fine or both.
68 Making of false statements Do.
27. The Dramatic Performance Act, 1876 6 Disobeying prohibition Imprisonment upto three months or fine or both.
28. Drugs and Cosmetics Act, 1940. 27A Manufacture, sale, etc. of cosmetics in contravention of Chap IV and rules. Imprisonment upto one year or fine upto Rs. 500 or both.
28 Non-disclosure of the names of manufacturer. Do.
29. Using Report of Analyst for advertising. Fine upto Rs. 500.
29 Drugs and Magic Remedies (Objectionable Advertisement) Act, 1954 7 Contravention of the provisions of the Act. Imprisonment upto six months or fine or both.
30. Indian Electricity Act, 1910. 40 Maliciously wasting energy or injuring work. Imprisonment upto 2 years or fine upto Rs. 1000 or both.
41 Unauthorised supply of energy by non-licenses. Fine upto Rs. 3000.
42 Illegal or defective supply or for non-compliance with order. Fine upto Rs. 1000.
43 Illegal transmission or use of energy. Fine upto Rs. 500.
44 Interference with meters, etc. Do.
45 Extinguishing public lamps. Fine upto Rs. 300.
46 Negligently wasting energy. Fine upto Rs. 200.
47 Penalty for offences not otherwise provided for. Fine up to Rs. 100
31. Electricity (Supply) Act, 1948. 77 Failure to comply with or give effect to any direction, order or requirement Fine upto Rs. 500.
32. Emblems and Names (Prevention of Improper Use) Act, 1950. 5 Improper use of prohibited names and emblems for any trade, business, etc. Fine upto Rs. 500
33. Enemy Property Act, 1968 20(1) Payment made to enemy, enemy subject or firm. Imprisonment upto 6 months or fine or both.
20(2) Non-registration of securities in terms of orders of the Custodian. Do.
20(3) Non-appearance before custodian when called upon to give information or produce record. Fine upto Rs. 500
20(4) Non-submission of returns of enemy properties. Do.
34. Indian Explosives Act, 1884 9B(l)(b) Possession, use, sale or transport of explosive in contravention of the rules made under the Act or condition of licence. Imprisonment upto 2 years or fine upto Rs. 3000 or both.
9(B)1(c) Any other contravention Fine upto Rs. 1000
35. Factories Act, 1948 92 Contravention of anyprovision of the Act or the rules. Imprisonment upto 3 months or fine upto Rs. 2000 or both.
94 Second or subsequent offence under section 92 Imprisonment upto 6 months or fine upto s. 5000 or both.
95 Causing obstruction of Factory Inspector. Imprisonment upto 3 months or fine upto Rs. 500 or both.
96 Wrongful disclosure of result of analysis. Do.
97 Contravention of any provision by worker Fine upto Rs. 20
98 Using false certificate of fitness. Imprisonment upto one month or fine upto Rs. 50 or both
99 Permitting double emloyment of child Fine upto Rs. 50
36. Indian Fisheries Act, 1897 4 Destruction of fish by explosives in inland waters and on coasts. Imprisonment upto 2 months or fine upto Rs. 200
5 Destruction of fish by poisoning of waters. Do.
37. Foreign Exchange Regulation Act, 1973 57 Contravention of the order made by adjudicating officer, Appellate Board or High Court Imprisonment upto 2 years or fine or both
58(1) Vexations search by officers of Enforcement. Fine upto Rs. 2000
58(2) Giving of false information thereby causing arrest or search. Imprisonment upto 2 years or fine upto Rs. 2000/- or both.
38. Indian Forest ct, 1927. 62 Wrongful seizure of property Imprisonment upto six months or fine upto Rs. 500 or both.
41 Breach of rules regarding transportation of timbers. Do.
63 Counterfeiting or defacing marks on trees and timbers. Imprisonment upto 2 years or fine or both.
33 Illicit felling of trees, illlegal breaking up of forest land, etc. Imprisonment upto 6 months or fine upto Rs. 500 or both.
39. Foreign Contribution (Regulation) Act, 1976. 25 Offences of failure to comply with the provisions of the Act, for which no separate punishment has been provided. Imprisonment upto 1 year or fine upto Rs. 1000 or both.
40. Forward Contracts 20 (Regulation) Act, 1952. 20 Contravention of provisions of Chapter IV of the Act. Imprisonment upto one year or fine or both.
20 Owning or keeping place used for entering into forward control in goods. Imprisonment upto 2 years or fine or both.
41. Gold Control Act, 1968. 86 Failure to make declaration. Imprisonment upto 2 years or fine or both.
87 Failure to submit returns. Do.
90 Allowing premises to be used as refinery. Imprisonment upto one year or fine or both.
91 Contravention of the provisions of the Act for which no separate punishment is provided for. Imprisonment upto 3 months or fine or both.
94 Wrongful seizure of property Fine upto Rs. 2000.
95(1) Failure of Gold Control Office to perform duties. Imprisonment upto one year or fine or both.
96 Giving of false information leading to arrest, search or seizure. Imprisonment upto two years or fine or both.
42. Import and Export 5A (Control) Act, 1947 5A Contravention or order made by adjudicating authority and Appellate Authority. Do.
43. Industrial Disputes Act, 1947. 26 Illegal strikes and lockouts. Imprisonment upto one month or fine upto Rs. 1000 or both.
27 Penalty for mobilisation to take part in strike, etc. Imprisonment upto one month or fine upto Rs. 1000 or both.
28 Financial aid to illegal strikes and lockouts. Do.
29 Breach of settlement or Award. Imprisonment upto 6 months or fine or both.
30 Disclosing of confidential information. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
30A Closing down of undertaking with complying with provision of the Act. Imprisonment upto 6 months or fine upto Rs. 5000 or both.
31 Other offences under the Act. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
44. Insecticides Act, 1968. 29 Import, manufacture, sale distribution, use of insecticides in contravention of the provision of the Act. Imprisonment upto 2 years or fine upto Rs. 2000 or both.
45. Lepers Act, 1898. 11 Employing lepers in prohibited trade Fine upto Rs. 50.
46. Levy Sugar Price Equalisation Fund Act, 1976. 13 Default in crediting the fund, any excess realisation or failure to maintain or produce accounts, record and to furnish information. Imprisonment upto 2 years or fine upto Rs. 5000 or both.
47. Indian Lunacy Act, 1912 92 Improper reception or detention of lunatics. Imprisonment upto 2 years or fine or both.
48. Marking of Heavy Packings Act, 1951 4 Failure to mark weight on the heavy packings for transport by sea or inland water. Fine upto Rs. 500.
49. Maternity Benefit Act, 1961. 21 Contravention of the provision of the Act by employer. Imprisonment upto 3 months or fine upto Rs. 500 or both.
22 Obstructing the Inspector. Do.
50. India Medical Degree Act, 1916. 5 Conferment of degree, etc. in a wrongful manner. Fine upto Rs. 500.
6 Falsely assuming or using medical titles. Fine upto Rs. 250.
51. Medical and Toilet Preparations (Excise Duty) Act, 1955. 7 Production or manufacture of dutiable goods with licence, or evading excise duty or failure to supply information. Imprisonment upto 6 months or fine upto Rs. 2000 or both.
13 Connivance at the offence under the Act Imprisonment upto 6 months and fine upto Rs. 500 or both.
17(1) Wrong seizure by Excise Officer. Fine upto Rs. 2000.
17(2) Wrong information leading to arrest, etc. Imprisonment upto 2 years or fine upto Rs. 2000 or both.
18 Failure of Excise Officer in performing duty. Imprisonment upto 3 months or fine upto 3 months' pay or both.
52. Metal Token Act, 1889 4 Use or possession of metal token as coins. Imprisonment upto one year or fine or both.
8 Receipt of any metal as coin by local authorities or railway. Fine upto Rs. 10
53. Motor Transport Workers Act, 1961 29(1) Obstructing the Insector in performance of duty. Imprisonment upto 3 months or fine upto Rs. 500 or both.
29(2) Failure to produce record. Do.
30 Using false certificate of fitness. Imprisonment upto one month or fine upto Rs. 50 or both
31 Contravention of provision regarding employment of motor transport workers. Imprisonment upto 3 months or fine upto Rs.500 or both.
32 Other offences. Do.
54. Dangerous Machines (Regulation) Act, 1983 31 Contravention of any provision of the Act or rule or order under the Act. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
55. Emigration Act, 1983 24(1) Illegal emigration, furnishing of false information, disobeying the orders, charge of excess amount from emgrants, or cheating an emigrant. Imprisonment upto 2 years, and fine upto Rs. 2000.
24(2) Attempt to commit above offence. Do.
24(4) Abetment. Do.
24(3) Contravention of any term or condition of emigration clearance Imprisonment upto one year or fine upto Rs. 2000 or both.
56. Intelligence Organisations (Restrictions of Rights) Act, 1985 4 Contravention of restrictions to form association, freedom of speech, etc. Imprisonment upto 2 years or fine upto Rs. 2000 or both.
57. National Services Act, 1972 26 Contravention of the provision for which no penalty prescribed separately under the Act. Fine upto Rs. 500
58. Northern India Cannal and Drainage Act, 1873 70 Causing damage, alteration or obstruction or interference etc. with canal or drainage work. Imprisonment up to one month or fine upto Rs. 50 or both
59. Northern Indian Ferries Act, 1879 21 Breach of provision as to table and list of tolls. Fne upto Rs. 50.
22 Taking unauthorised toll. Fine upto Rs. 100.
23 Breach of rules. Do.
25 Offence by passengers, i.e. avoiding payment of toll, obstruction, etc. Fine upto Rs. 50.
26 Maintaining private ferry within prohibited area. Fine upto Rs. 500.
28 Rash navigation and staking of timber. Imprisonment upto 3 months or fine upto Rs. 500 or both.
60. Notaries Act, 1952 12 Falsely representing to be Notary. Imprisonment upto 3 months or fine or both.
61. Obstruction in Fairways Act, 1881 9 Breach of rules. Imprisonment upto six months or fine upto Rs. 500 or both.
62. Orphanages and other Charitable Homes (Supervision and Control) Act, 1960 24 Contravention of the provisions of the Act, rules, regulation direction or order. Imprisonment upto 3 months or fine upto Rs. 250 or both.
63. Passport Act, 1967 12(1) Furnishing false information, failure to produce passport, using passport of another person, etc. Imprisonment upto 6 months or fine upto Rs. 2000 or both.
12(2) Abetment Do.
12(3) Contravention of a condition of passport of travel document. Imprisonment upto 3 months or fine upto Rs. 500 or both.
64. Indian Patent and Designs Act, 1911 78 Wrongful use of words 'Patent Office'. Fine upto Rs. 200.
78E Contravention of directions. Imprisonment upto 2 years or fine or both.
65. Petroleum Act, 1934 33 Contravention of the provision of the Act or the rules. Imprisonment upto one month or fine upto Rs. 1000 or both
66. Petroleum Pipelines (Acquisition of right of user of land) Act, 1962. 15 Causing obstruction to any person doing an act under the Act. Imprisonment upto 6 months or fine or both.
67. Pharmacy Act, 1948 41 Falsely claiming to be registered Imprisonment upto 6 months or fine upto Rs. 1000 or both.
42(2) Dispensing by unregistered persons Do.
43 Failure to surrender certificate of registration. Fine upto Rs. 50.
68. Poisons Act, 1919 6 Unlawful importation, etc. Fine upto Rs. 500 (conviction) Imprisonment upto 6 months or fine upto Rs. 1000 or both (second or subsequent conviction).
69. Police Act, 1861 19 Refusal to serve as special Police Officer. Fine upto Rs. 50.
28 Refusal to deliver up certificates, etc. on ceasing to be a police officer. Imprisonment upto 6 months or fine upto Rs. 200 or both
29 Neglect of duty. Imprisonment upto 3 months or fine upto 3 months pay or both.
32 Disobeying the orders or violation of conditions of a licence. Fine Upto Rs. 200.
34 Offences on roads, i.e. causing obstruction, inconvenience, etc. Imprisonment upto 8 days or fine upto Rs. 50.
70. Police Forces (Restriction of Right) Act, 1966 4 Convention of restriction to form, association, freedom of speech, etc. Imprisonment upto 2 years or fine upto Rs. 2000 or both
71. The Police (Incitement to Dissatisfaction) Act, 1922 4 Causing dissatisfaction amongst the members of police force. Imprisonment upto 6 months or fine upto Rs. 200 or both.
72. Indian Ports Act, 1908 10 Obstruction within limits. Fine upto Rs. 100.
13 Fooling of Govt. moorings. Do.
15 Obstruction to conservator or his assistants, to board vessels of enter building. Fine upto Rs. 200.
16 Refusal to place member of the crew at the disposal of the conservator. Fine upto Rs. 25.
19 Injuring buoys, beacon and moorings Imprisonment upto 2 years or fine upto Rs. 2000 or both.
20 Wilfully loosening vessel from moorings. Imprisonment upto 6 months or fine upto Rs. 200 or both.
21 Improperly discharging ballast. Imprisonment upto 2 months and fine upto Rs. 500
22 Drawing vessel within prohibited limits. Fine upto Rs. 500.
25 Boilor Ditch on boardvessel within prohibited limits. Fine upto Rs. 200.
24 Drawing spirit by unprotected artificial light. Fine upto Rs. 200.
25 Contravening of direction as to warping. Do.
26 Leaving out warp or hangar after sunset. Do.
27 Discharge of Firearms in port. Fine upto Rs. 50.
28 Master omitting to take order to extinguish fire. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
29 Search by unauthorised person. Fine upto Rs. 100.
30 Removing stores or injuring shores. Do.
31 Moving vessel without Pilot or permission of harbour master. Fine up to Rs. 200.
32 Absence of fire extinguishing apparatus. Fine upto Rs. 500.
51 Failure to hoist number of vessel Fine upto Rs. 1000.
53 Disobedience by Pilot. Fine upto Rs. 500.
54 Disobedience, rule or order under the Act. Fine upto Rs.100.
73. Post Office Act, 1898 49 Misconduct of persons employed to carry on deliver mail. Fine upto Rs. 50.
50 Withdrawal from duty without permission or notice, of person employed to carry or deliver mail. Imprisonment upto one month or fine upto Rs. 50 or both.
67 Detaining or opening of mail bag in the course of transmission. Fine up to Rs. 200.
68 Retaining or wrongly delivering mail bags. Imprisonment upto 2 years and fine.
69 Unlawful diverting letters. Imprisonment upto 6 months or fine upto Rs. 500 or both.
70 Abetment of offences under the Act. Same sentence as provided under the Act for the offences.
74. Indian Power Alcohol Act, 1948. 7 Contravention of the provisions of the Act or any order issued thereunder. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
75. Press and Registration of Books Act, 1867. 12 Printing of book without giving the name of the printer, publisher and the place of printing/publication. Imprisonment upto 6 months or fine upto Rs. 2000 or both.
13 Keeping a press without making a declaration. Do.
14 Making false statement. Do.
15 Printing or publishing newspaper without conforming to rules. Do.
16 Non-delivery of books or non-supply of maps to the printer Fine upto Rs. 50
16A Failure to supply newspaper gratis. Fine upto Rs. 50 for each default.
16B Failure to supply copies of newspaper to Press Registrar.
19K Failure to furnish annual reports and returns. Fine upto Rs. 500.
19L Improper disclosure of information. Imprisonment upto 6 months or fine upto Rs. 1000 or both
76. Press (Objectionable Matters) Act, 1951 26 Keeping press or publishing newspapers and without making a depot. Imprisonment upto months or fine upto Rs. 2000 or both.
27 Disseminating unauthorised newspapers and unauthorized news sheet. Imprisonment for six months or fine or both.
77. Prevention of Cruelty to Animals Act, 1960 11 Treating animals with cruelty. Fine upto Rs. 50.
12 Protecting Phooka or doom-dev on cow or other mulch animal. Imprisonment upto 2 years or fine upto Rs. 1000 or both.
20 Contravention of the order or condition imposed by the Committee constituted under the Act. Fine upto Rs. 200.
26 Exhibition or training of animals etc. by a person not registered under the Act. Fine upto Rs. 500.
78. Prevention of Seditious Meetings Act, 1911 6 Holding of public meetings in contravention of the Act. Imprisonment upto 6 months or fine or both.
7 Delivery of speeches in public places without permission. Do.
79. Prisoners Act, 1894 41 Introduction or removal of prohibited articles into or from person and communication with prisoners. Imprisonment upto 6 months or fine upto Rs. 200 or both.
54 Offences by prison subordinates. Imprisonment upto three months or fine upto Rs. 200 or both.
80. Prize Chits and Money Circulation Schemes (Banning) Act, 1978 5 Taking of steps to promote or conduct of any prize chits or money circulation scheme in contravention of the Act. Imprisonment upto two years or fine upto Rs. 3000 or both.
81. Prize Competitions Act, 1955 9 Promoting any prize competition in contravention of the Act. Imprisonment upto three months or fine upto Rs. 1000 or both.
10 Failure to keep and submit the amount. Imprisonment upto one month or fine upto Rs. 500 or both.
11 Taking of steps to promote or conduct prize competition in contravention of the Act. Imprisonment upto 6 months or fine upto Rs. 500 or both.
82. Protection of Civil Rights Act, 1955 3 Enforcing religious disabilities. Imprisonment upto six months and fine upto Rs. 500.
4 Enforcing social disabilities. Do.
5 Refusal to admit persons to hospitals, etc. Do.
6 Refusal to sell goods or reader services. Do.
7 Other offence arising out of untouchability. Do.
7A Unlawful compulsory labour. Do.
83. Public Gambling Act, 1867 3 Owning or keeping or having charge of gaming houses. Imprisonment upto 3 months or fine upto Rs. 2000.
4 Presence in gaming house for the purpose of gaming. Imprisonment upto one month or fine upto Rs. 100.
7 Giving false names and addresses. Imprisonment upto one month or fine upto Rs. 500.
13 Gaming and setting birds and animals to figert in public street. Imprisonment upto one month or fine upto Rs. 50.
84. Public Premises (Eviction of Unauthorised Occupants) Act, 1971 11 Unauthorised reoccupation of the premises by the evicted person. Imprisonment upto one year or fine upto Rs. 1000 or both.
85. Indian Railways Act, 1890 99 Breach of duty by a railway servant. Fine upto Rs. 20.
100 Railway servant found in state of intoxication. Imprisonment upto 2 years or fine upto Rs. 500 or both.
100A Abandoning trains without authority. Imprisonment upto 2 years or fine upto Rs. 500 or both.
100B Obstructing running of trains. Imprisonment upto 2 years or fine upto Rs. 500 or both.
101 Railway servant while on duty endangering the safety of persons Do.
102 Compelling passengers to enter carriages already full. Fine upto Rs. 20.
103 Omission to give notice of accident. Fine upto Rs. 50.
104 Railway servants obstructing level crossings. Fine upto Rs. 20.
105 Submission of false returns. Imprisonment upto 1 year or fine upto Rs. 500 or both.
106 Giving false account of goods Fine upto Rs. 150 for every quintal or part thereof.
107 Unlawfully bringing dangerous or offensive goods upon a railway. Fine upto Rs. 500.
108 Interfering with means of communication in a train. Imprisonment upto 3 months or fine upto Rs. 250 or both.
109 Entering compartment reserved or already full or resisting entry into a compartment not full. Fine upto Rs. 20.
110 Smoking without consent of the fellow passenger. Fine upto Rs. 20.
111 Defacing public notices. Fine upto Rs. 50.
112 Traveling or attempting to travel without a proper pass or ticket. Imprisonment upto 3 months or fine upto Rs. 100.
113 Unauthorised sale of tickets. Imprisonment upto 3 months or fine upto Rs. 250.
116 Altering or defacing pass or ticket. Do.
117(1) Travel by a person from infectious or contagious disorder. Fine upto Rs. 20.
117(2) Railway servant permitting such person to travel. Fine upto Rs. 100.
118 Entering carriage in motion or otherwise improperly travelling on a railway. Imprisonment upto one month or with fine upto Rs. 50 or both.
119 Entering carriage or other place reserved for females. Fine upto Rs. 100.
120 Drunkenness or nuisance on a railway Fine upto Rs. 50.
120A Canvassing or hawking on railway Fine upto Rs. 250.
121 Obstructing a railway servant on the duty Imprisonment upto six months or fine upto Rs. 500 or both
122 Trespass and refusal to desist from Trespass. Imprisonment upto 3 months or fine upto Rs. 150 or both.
123 Disobedience of omnibus, tramcar carriage or other carriage's driver or conduct to obey directions of railway servant or police. Fine upto Rs. 20.
124 Opening or not properly shutting gates or level crossing. Fine up to Rs. 50
125 Cattle trespass on railway area. Fine upto Rs. 10 per cattle in addition to the amount recoverable under Cattle Trespass Act.
129 Endangering safety of persons travelling by railway, by roads or negligent out or omission. Imprisonment upto 1 year or fine or both
86. Railway Protection Force Act, 1957 17 Neglect of duty by members of the force. Imprisonment upto 6 months
87. Reformatory Schools Act, 1897 27 Introduction or removal or supply of prohibited articles and communication with youthful offenders. Imprisonment upto 6 months or fine upto Rs. 200 or both.
28 Abetting escape of youthful offender. Do.
88. Registration of Births and Deaths Act, 1969 23(1) Failure to give information regarding births/deaths or any other information required under the Act. Fine upto Rs. 50
23(2) Failure/refusal of Registrar to register births/deaths. Do.
23(3) Failure of the doctor to issue a certificate of illness. Do.
23(4) Any other contravention of the provision of the Act. Fine upto Rs. 10
89. Registration of Foreigners Act, 1939 5 Contravention of any provision of the rules made under the Act;
(a) if a foreigner Imprisonment upto one year or fine upto Rs. 1000 or both.
(b) If not a foreigner Fine upto Rs. 500
90. Rice Milling Industry (Regulations) Act, 1958 13(1) Contravention or abetment or attempt to contravene provisions of the Act. Imprisonment upto one year or fine upto Rs. 10,000 or both
13(2) Failure to make statement or furnish information, record etc. Imprisonment upto 3 months or fine upto Rs. 2000 or both.
91. India Sarais Act, 1867 14 Infringement of provisions of the Act or regulations. Fine upto Rs. 20 and further penalty upto rupee one per day for every day during which the offence continues.
92. Spirituous Preparations (Inter-state Trade and Commerce) Control Act, 1955 5 Contravention of any provision of the Act. Imprisonment upto one year or fine upto Rs. 1000 or both.
9(1) Vexatious search, seizure, etc. Fine upto Rs. 2000.
9(2) Giving of false information causing arrest, search or seizure.
93. Indian Standards Institution (Certification Marks) Act, 1952. 13 Improper use of standand marks. Imprisonment upto one year or fine.
14 Contravention of any other provision of the Act. Fine upto Rs. 10,000
94. Standards of Weights and Measures Act, 1976 50 Use of non-standard weight or measures. Fine upto Rs. 1000
51 Tampering with or altering standard. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
52 Non-conforming to standards or weight by manufacturers Imprisonment upto 2 years or fine upto Rs. 5000 or both.
53 Inscription of weight or measure not conforming to weight or measure. Imprisonment upto one year or fine upto Rs. 2000 or both.
54 Obstruction to Director or any person authorised in this behalf in performance of duties. Imprisonment upto 2 years.
55 Trading with or using non-specified weights, measures or numbers. Imprisonment upto one year or fine or both.
57 Selling or delivering goods or rendering service less than the quantity or number contracted. Fine upto Rs. 5000
58 Failure to maintain requisite records. Imprisonment upto 6 months and fine.
64 Export or import of weight or measure without having been registered under the Act. Imprisonment upto six months and fine.
65 Export of commodity in packaged form not conforming to the standard weight or measure. Fine upto Rs. 5000.
66 Importing non-metric weight or measure. Fine upto Its. 5000.
67 Contravention of any provision of the Act for which no penalty otherwise provided. Fine Rs. 2000
70 Giving false information or false returns. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
71 Vexatious action by officers. Imprisonment upto 1 year or fine upto Rs. 2000 or both.
95. Indian Telegraph Act, 1885 20A Breach of condition of licence. Fine upto Rs. 1000.
21 Using unauthorised telegraph. Fine upto Rs. 50.
22 Opposing establishment of telegraph on railway land. Fine upto Rs. 1000 on day during which refund continues.
23 Intrusion into signal room, trespass on Telegraph Office. Fine upto Rs. 500.
24 Unlawfully attempting to learn contents of messages. Imprisonment for one year.
25A Injury to or interference with telegraphs lines or post. Fine upto Rs. 1000.
28 Misconduct of telegraph officer. Imprisonment upto 3 months or fine upto Rs. 100
29A Making or issuing of a document of a nature reasonable calculated to consent to be believed that the same has been issued by or under the authority of D.G. Posts and Telegraphs. Fine upto Rs. 50.
30 Fraudulently retaining a message delivered by mistake. Imprisonment upto 2 years or fine or both.
32 Attempt to commit offence. Same penalty as prescribed for the offence.
96. Telegraph Wires (Unlawful Possession) Act, 1950 6 Failure to make a declaration Imprisonment upto 6 months or fine or both.
97. Trade and Merchandise Marks Act, 1958 78 Applying false trade marks, trade descriptions, etc. Imprisonment upto 2 years or fine or both.
79 Selling goods to which a false trade mark or false trade description is applied. Do.
80 Removal, sale, possession for sale goods, cotton yam or thread which is not marked. Fine upto Rs. 1000.
81 False representation of a trade mark or registered. Imprisonment upto 6 months or fine upto Rs. 500 or both.
82 Improperly describing a place of business as connected with trade mark office. Imprisonment upto six months or fine or both.
83 Falsification of entries in the register. Imprisonment upto 2, years or fine or both.
98. Indian Treasure Trove 20 Act, 1878 20 Failure of the finder to give notice. Imprisonment upto one year or fine or both.
21 Abetment of above offence. Imprisonment upto 6 months or fine or both.
99. Unlawful Activities (Prevention) Act, 1967 10 Penalty for being member of unlawful association. Imprisonment upto 2 years and fine
12 Use of an article in contravention of a prohibitary order. Imprisonment upto one year and fine.
100. Vaccination Act, 1880 22 Contravention of the provisions of the Act, rules or orders. Imprisonment upto 6 months or fine upto Rs. 1000 or both.
101. Weekly Holidays Act, 1942 9 Contravention of the provision of the Act, rules or order. Fine upto Rs. 250.
102. White Phosphorus Matches Prohibition Act, 1913 5 Obstructing the Inspector to take sample. Fine upto Rs. 200.
103. Wild Birds' and Animals Protection Act, 1912 4 Capturing, selling, buying or killing any wild bird or animal during close time. Imprisonment upto 1 month or fine upto Rs.100 or both.
104. Wild Life (Protection) Act, 1972 51 Contravention of any provision of the Act or rule or order made the rounder. Imprisonment upto 2 years or fine upto Rs.2000 or both.
52 Attempts or abetments. Do.
53 Wrongful seizure. Imprisonment upto six months or fine upto Rs. 500 or both
105. Indian Wireless Telegraphy Act, 1933 6(1) Possession of any wireless telegraphy apparatus in contravention of the provisions of the Act. Fine upto Rs. 250.
106. Young Persons (Harmful publication) Act, 1956 3 Sale, hire, distribution of harmful publication. Imprisonment uptosix months or fine or both.

Note: 1. The above list is not exhaustive but only illustrative.

2. The above list covers only the Central Acts. There are such or similar State Acts.

3. Besides the above Acts, offences under the Motor Vehicle Act, Shop and Establishment Act, Municipal Acts are also triable as summons cases.



Need for amending the Law as regards to the Power of Courts to Restore Criminal Revision Applications and Criminal cases dismissed for Default in Appearance Back




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