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

Prevention of Food Adulteration Act, 1954


22-A.  Power of Central Government to give directions.

The Central Government may give such directions as it may deem necessary to a State Government regarding the carrying into execution of all or any of the provisions of this Act and the State Government shall comply with such directions.]

1. Ins. by Act 34 of- 1976.  Sec. 20 (w.e.f. 1st April, 1976).



Prevention of Food Adulteration Act, 1954 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