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Narcotic Drugs and Psychotropic Substances (Execution of Bond by Convicts or Addicts) Rules, 1985


2. Form of bond to be executed under Section 34.

Whenever any person is convicted of an offence punishable under any provision of Chapter IV of the Narcotic Drugs and Psychotropic Substances Act, 1985 (hereinafter referred to as the Act), the form of bond which a court may require him to execute under Section 34 of the Act, shall be as in Form I appended to these rules.





Narcotic Drugs and Psychotropic Substances (Execution of   Bond by Convicts or Addicts) Rules, 1985 Back






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