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Drugs and Cosmetics Act, 1940


29. Penalty for use of Government Analystís report for advertising

Whoever uses any report of a test or analysis made by the Central Drugs Laboratory or by a Government Analyst, or any extract from such report, for the purpose of advertising any drug 87[or cosmetic], shall be punishable with fine which may extend to five hundred rupees.



Drugs and Cosmetics Act, 1940 Back




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