AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Factories Act, 1948


96. Penalty for wrongfully disclosing results of analysis under section 91

Whoever, except in so far as it may be necessary for the purposes of a prosecution for any offence punishable under this Act, publishes or discloses to any person the results of an analysis made under section 91, shall be punishable with imprisonment for a term which may extend to 123[six months] or with fine which may extend to 124[ten thousand rupees] or with both.



Factories Act, 1948 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys