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


No.49 OF 1975.

Contents

Sections

Particulars

1 Short title, extent and commencement

2

Definitions

3

Restrictions on trade and commerce in, and production, supply and distribution of, cigarettes

4

Manner in which specified warning shall be made

5

Restrictions on advertisements of cigarettess

6

Language in which the specified warning shall be expressed

7

Size of letters

8

Power of entry and search

9

Power of seize

10

Confiscation of Packages

11

Power to give option to pay costs in lieu of confiscation

12

Liability to penalty

13

Confiscation or penalty not to interfere with other punishments

14

Adjudication

15

Giving of opportunity to the owner of seized packages

16

Appeal

17

Penalty

18

Offences by companies

19

Offences to be cognizable and bailable

20

Protection of action taken in good faith

21

Power to make rules

22

Act not to apply to cigarettes which are exported

[16th August, 1975.]

An act to provide for certain restrictions in relation to trade and commerce in, and production, supply and distribution of, cigarettes and for matters connected therewith or incidental thereto.

Comment: This Act basically provides for statutory warning on the cigarette packets saying that it is injurious to health

BE it enacted by Parliament in the Twenty-sixth Year of the Republic of India as follows:-



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