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

Drugs and Cosmetics Act, 1940

28A. Penalty for not keeping documents, etc., and for non-disclosure of information

Whoever without reasonable cause or excuse, contravenes the provisions of section 18B shall be punishable with imprisonment for a term which may extend to one year or with fine which may extend to one thousand rupees or with both.



Drugs and Cosmetics Act, 1940 Back




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