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

Pharmacy Act, 1948


39. Issue of duplicate certificates of registration

Where it is shown to the satisfaction of the Registrar that a certificate of registration has been lost or destroyed, the Registrar may, on payment of the prescribed fee, issue a duplicate certificate in the prescribed form.



Pharmacy 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