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31.Cognizance and trial of offence.

(1) No prosecution for an offence under this Act shall be instituted except by, or with the written consent of, the State Government or a person authorised in this behalf by the State Government.

(2) No court inferior to that of a 1[metropolitan magistrate or a judicial magistrate of the first class] shall try any offence under this Act.



Insecticides Act, 1968 Back




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