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Standards of Weights and Measures (Enforcement) Act, 1985


8. Protection of action taken in good faith.-

No suit, prosecution or other legal proceeding shall lie against the Controller, any Additional Controller, Inspector or any other person authorised by or under this Act to exercise any power or to perform any duty in respect of anything which is in good faith done or intended to be done under this Act or the Standards Act or any rule or order made under either of the Acts aforesaid.



Standards of Weights and Measures (Enforcement) Act, 1985 Back




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