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

Seeds Act, 1966


7. Regulation of sale of seeds of notified kinds or varieties

No person shall, himself or by any other person on his behalf, carry on the business of selling, keeping for sale, offering to sell, bartering or otherwise supplying any seed of any notified kind of variety, unless-

(a) such seed is identified as to its kind of variety;

(b) such seed conforms to the minimum limits of germination and purity specified under clause (a) of section 6;

(c) the container of such seed bears in the prescribed manner, the make or label containing the correct particulars thereof, specified under clause (b) of section 6; and

(d) he complies with such other requirements as may be prescribed.



Seeds Act, 1966 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