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Standard Weight and Measures


Offences and Penalties

OFFENCE PENALTY
1 Use of non-standard weights or measures, or numeration. 1 Imprisonment upto 6 months, or fine upto Rs. 1000/- or both. For second or subsequent offence, imprisonment upto 2 years and also fine.
2 Quotation, etc in non-standard weights and measures 2 Fine upto Rs. 2000/-. For the second or subsequent offence, imprisonment for a term upto 3   years and also fine.
3 Sale , etc of un-verified weights and measures 3 Fine upto Rs. 10,000/-. For the second or subsequent offence imprisonment upto 7 years and also fine.
4 Sale etc. of packaged goods not conforming to provisions of Sec. 39 4 Fine upto Rs. 5000/- . For second or subsequent offence imprisonment upto 5 years and also fine.
5 Contravention of any other provision of the Act 5 Fine upto Rs. 2000/-


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