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Drugs (Control) Act, 1950

5. Restrictions on sale, etc., where maximum is fixed under Section.

No dealer or producer shall

(a) sell, agree to sell, offer for sale or otherwise dispose of, to any person any drug for a price or at a rate exceeding the maximum fixed by notification under Clause(a) of sub-section (1) of Section 4;

(b) have in his possession at any one time a quantity of any drug exceeding the maximum fixed by notification under Clause (b) of sub-section (1) of Section 4; or

(c) sell, agree to sell or offer for sale to any person in any one transaction a quantity of any drug exceeding the maximum fixed by notification under Clause(c) of sub-section (1) of Section 4.



Drugs (Control) Act, 1950 Back




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