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Report No. 155

Article 21

Action against the Illicit Traffic

Having due regard to their constitutional, legal and administrative systems, the parties shall:

(a) Make arrangements at the national level for the co-ordination of preventive and repressive action against the illicit traffic; to this end they may usefully designate an appropriate agency responsible for such co-ordination;

(b) Assist each other in the campaign against the illicit traffic in psychotropic substances, and in particular immediately transmit, through the diplomatic channel or the competent authorities designated by the parties for this purpose, to the other parties directly concerned, a copy of any report addressed to the Secretary-General under Article 16 in connection with the discovery of a case of illicit traffic or a seizure;

(c) Co-operate closely with each other and with the competent international organizations of which they are members with a view to maintaining a co-ordinated campaign against the illicit traffic;

(d) Ensure that international co-operation between the appropriate agencies be conducted in an expeditious manner; and

(e) Ensure that, where legal papers are transmitted internationally for the purpose of judicial proceedings, the transmittal be effected in an expeditious manner to the bodies designated by the parties; this requirement shall be without prejudice to the right of a party to require that legal papers be sent to it through the diplomatic channel.



Drugs and Psychotropic Substances Act, 1985 Back




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