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Arms Act, 1959

16. Fees, etc., for license-

The fees on payment of which, the condition subject to which and the form in which a license shall be granted or renewed shall be such as may be prescribed:

Provided that different fee, different conditions and different forms may be prescribed for different types of licenses:

Provided further that a license may contain in addition to prescribed conditions such other conditions as may be considered necessary by the licensing authority in any particular case.



Arms Act, 1959 Back




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