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Cigarettes (Regulations of Production, Supply and Distribution) Act, 1975

19.Offences to be cognizable and bailable.-

(1) Notwithstanding anything contained in the Code of Criminal Procedure, 1973, an offence punishable under this Act shall be bailable .

(2) For the avoidance of doubts, it is hereby declared that every offence punishable under this Act shall be cognizable.



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