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Report No. 29

3. The Central Excises and Salt Act, 1944 (1 of 1944)

Section 9.-Whoever commits any of the following offences, namely:-

(b) evades the payment of any duty payable under this Act, shall for every such offence be punishable with imprisonment for a term which may extend to six months and with fine which may extend to two thousand rupees or with both.

Section 17.-Any owner or occupier of land or any agent of such owner or occupier in charge of the management of that land, who wilfully connives at any offence against the provisions of this Act or of any rules made thereunder shall for every such offence be punishable with imprisonment for a term which may extend to six months, or with fine which may extend to five hundred rupees, or with both.

Section 24-When any excisable goods are carried by sea in any vessel other than a vessel of the burden of three hundred tons and upwards, the owner and master of such vessel shall each be punishable with imprisonment for a term which may extend to six months, or with fine which may extend to one thousand rupees, or with both.



Proposal to include certain Social and Economic Offences in the Indian Penal Code Back




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