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Drugs and Magic Remedies, 1954

(Act No. 21 of 1954)

[30th April 1954]

Contents

Sections

Particulars

1

Short title, extent and commencement

2

Definitions

3

Prohibition of advertisement of certain drugs for treatment of certain diseases and disorders

4

Prohibition of misleading advertisements relating to drugs

5

Prohibition of advertisement of magic remedies for treatment of certain diseases and disorders

6

Prohibit on of import into, and export from India of certain advertisement

7

Penalty

8

Powers of entry, search, etc.

9

Offences by companies

9A

Offences to be cognizable

10

Jurisdiction to try offences

10A

Forfeiture

11

Officers to be deemed to the public servants

12

Indemnity

13

Other laws not affected

14

Savings

15

Power to exempt from application of Act

16

Power to make rules

 

The Schedule

(OBJECTIONABLE ADVERTISEMENTS) ACT, 1954

An Act to control the advertisement of drugs in certain cases, to prohibit the advertisement for certain purposes of remedies alleged to possess magic qualities and to provide for matters connected therewith.

Be it enacted by Parliament as follows: -



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