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

Drugs and Cosmetics Act, 1940

4. Presumption as to poisonous substances

Any substance specified as poisonous by rule made under Chapter II or Chapter IV 33[or Chapter IVA] shall be deemed to be a poisonous substance for the purposes of Chapter III or Chapter IV 33[or Chapter IVA], as the case may be.



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 by nubia  |  driven by neosys