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State Of Karnataka vs G. Lakshman And Others on 23 March, 1993
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Central Government Act
Section 30 in Arms Act
30. Punishment for contravention of licence or rule.—Whoever contravenes any condition of a licence or any provision of this Act or any rule made thereunder, for which no punishment is provided elsewhere in this Act shall be punishable with imprisonment for a term which may extend to 32 [six months], or with fine which may extend to 33 [two thousand] rupees, or with both.