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

Emblems and Names (Prevention of Improper Use) Act, 1950

7. Savings.

Nothing in this Act shall exempt any person from any suit or other proceedings, which might, apart from this Act, be brought against him.



Emblems and Names (Prevention of Improper Use) Act, 1950 Back




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