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[Section 31] [Complete Act]
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Central Government Act
Section 31(1) in The Protection of Women from Domestic Violence Act, 2005
(1) A breach of protection order, or of an interim protection order, by the respondent shall be an offence under this Act and shall be punishable with imprisonment of either description for a term which may extend to one year, or with fine which may extend to twenty thousand rupees, or with both.