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14. Application, cancellation, fees and other matters relating to registration.

The form of application and the form of certificate of registration under section 10, the form of application 3[for registration of nursery growers for the purposes of section 10A, for registration of curers for the purposes of section 11, for registration of processors and manufacturers for the purposes of section 11A, for obtaining licences for taking up grading work or construction and operation of barns under section 11B], for registration of exporters, packers or auctioneers of, or dealers in, tobacco, for the purposes of section 12, and for registration of auction platforms for the purposes of section 13, the time within which and the manner in which such applications shall be made, the fees payable on such applications, the

particulars to be specified therein, the principles and the procedure to be followed in granting and cancelling certificates of registration or the registration of auction platforms or, as the case may be, 4[the registration as nursery growers, curers, processors, exporters, packers or auctioneers of, or dealers in,

1.Ins. by Act 36 of 1978, s. 4 (w.e.f. 30-8-1978).

2.Ins. by Act 57 of 1985, s. 6 (w.e.f. 1-12-1985).

3.Subs. by s. 7, ibid., for "for registration of curers for the purposes of section 11" (w.e.f. 1-12-1985).

4.Subs. by s. 7, ibid., for certain words (w.e.f. 1-12-1985).

virginia tobacco or as manufacturers of the products of virginia tobacco or in granting licences under section 11B, the returns to be submitted and the registers to be maintained by registered growers, nursery growers, curers, processors, exporters, packers or auctioneers of, or dealers in, virginia tobacco or the registered manufacturers of the products of virginia tobacco or the persons licensed under section 11B and the registers to be kept by the Board shall be such as may be prescribed].



Tobacco Board Act, 1975 Back




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