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

Cinematograph Film Rules, 1948


18. License for storage

No person shall store any film except under a license granted under these rules:

 

PROVIDED that no license shall be required for the storage of film-

 

(a) in any quantity not exceeding 200 lbs. in any place licensed under the Cinematograph Act, 1918, for the giving of exhibition by means of a Cinematograph, or

 

(b) in any quantity not exceeding 20 lbs. if the film is kept in prescribed containers and in a well-ventilated room which is not used as a living room:

 

PROVIDED FURTHER that no license shall be required for the temporary storage of films-

 

(i) within port limits under such conditions as the Conservator of the Port may specify; or

 

(ii) whilst the film is in custody of a Railway Administration or the Postal Department in its capacity as carrier; or

 

(iii) within the limits of any airports, which in transit under such conditions as the Director-General of Civil Aviation may specify.





Cinematograph   Film Rules, 1948 Back






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