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

43. Appeals to the Central Government.-

(1) Any person aggrieved by an order of the Board refusing a licence to or cancelling the licen ce of a curing establishment may, within sixty days of the making of the order, appeal to the Central Government.

(2) Any person making an appeal under this section shall pay a fee of five rupees which shall be credited to Central Revenues.



Coffee Act, 1942 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys