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

Essential Commodities Act, 1955

14. Burden of Proof in Certain Cases.

Where a person is prosecuted for contravening any order made under Sec. 3 which prohibits him from doing any act or being in possession of a thing without lawful authority or without a permit, license or other document, the burden of proving that he has such authority, permit, license or other document shall be on him. 



Essential Commodities Act, 1955 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