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Emblems and Names (Prevention of Improper Use) Act, 1950


(Act No. 12 of 1950)

Contents

Sections

Particulars
1

Short title, extent, application and commencement

2

Deduction

3

Prohibition of improper use of certain emblems and names

4

Prohibition of registration of certain companies, etc

5

Penalty

6

Previous sanction for prosecution

7

Savings

8

Power of the Central Government to amend the Schedule

9

Power to make rules

The Schedule

[1st March 1950]

An Act to prevent the improper use of certain emblems and names for professional and commercial purposes

Be it enacted by Parliament as follows:



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