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

Industrial (Development and Regulations) Act, 1951


11A. License for producing or manufacturing new articles

The owner of an industrial undertaking not being the Central Government which is registered under section 10 or in respect of which a license or permission has been issued under section 11 shall not produce or manufacture any new article unless-

(a) in the case of an industrial undertaking registered under section 10, he has obtained a license for producing or manufacturing such new article; and

(b) in the case of an industrial; undertaking in respect of which a license or permission has been issued under section 11, he has had the existing license or permission amended in the prescribed manner.



Industrial (Development and Regulations) Act, 1951 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