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Central Government Act
Section 103(Maharashtra) in The Indian Penal Code
(Maharashtra) —In section 103, add the following at the end, namely:— “Fifthly.—Mischief by fire or any explosive substance committed on any property used or intended to be used for the purposes of Government or any local authority, statutory body, company owned or controlled by Government, railway or tramway, or on any vehicle used or adapted to be used, for the carriage of passengers for hire or reward”. [Vide Maharashtra Act 19 of 1971, sec. 26 (w.e.f. 31-12-1971)]. Uttar Pradesh.—In section 103, after clause fourthly, add the following clause, namely:— “Fifthly.—Mischief by fire or any explosive substance committed on—
(a) Any property used or intended to be used for the purpose of Government, or any local authority or other corporation owned or controlled by the Government, or
(b) any railway as defined in clause (4) of section 3 of the Indian Railways Act, 1890 or railways stores as defined in the Railways Stores (Unlawful Possession) Act, 1955, or
(c) any transport vehicle as defined in *clause (33) of section 2 of the Motor Vehicles Act, 1939.” [Vide Uttar Pradesh Act 29 of 1970, sec. 2 (w.e.f. 17-7-1970)]. * See clause (47) of sec. 2 of the Motor Vehicles Act, 1988.