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Industrial (Development and Regulations) Act, 1951


28. Burden of proof in certain cases

Where any person is prosecuted for contravening any order made under section 18G which prohibits him from doing an act or being in possession of a thing without lawful authority or without a permit, license or other document, the burden of proving that he has such authority, permit, license or other document shall be on him.



Industrial (Development and Regulations) Act, 1951 Back




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