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Ouseph And Anr. vs State Of Kerala on 14 October, 1980
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Central Government Act
Section 291 in The Indian Penal Code
291. Continuance of nuisance after injunction to discontinue.—Whoever repeats or continues a public nuisance, having been enjoined by any public servant who has lawful authority to issue such injunction not to repeat or continue such nuisance, shall be punished with simple imprisonment for a term which may extend to six months, or with fine, or with both.