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

Standards of Weights and Measures (Enforcement) Act, 1985


47. Penalty for contravention of section 24.-

Whoever, being required by section 24 to present any weight or measure for verification or re-verification, omits or fails, without any reasonable cause to do so, shall be punished with fine which may extend to five hundred rupees, and, for the second or subsequent offence, with imprisonment for a term which may extend to one year and also with fine.



Standards of Weights and Measures (Enforcement) Act, 1985 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