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

10. Penalty for false statement, etc.-

If any person, when required by any order made under section 6 to furnish any information or sample, fails to furnish such information or sample, or makes any statement or furnishes any information which is false in any material particular and which he knows, or has reasonable cause to believe, to be false or does not believe it to be true, he shall be punishable with fine which may extend to five thousand rupees.



Jute Packaging Materials (Compulsory Use in Packing Commodities) Act, 1987 Back




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