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Karnataka Excise (Sale of Indian and Foreign Liquors) (First Amendment) Rules, 2008
 
ChptrSectionTitle
  INTRODUCTION 
 TITLE AND COMMENCEMENT 
 AMENDMENT OF FORM CL-2 
   
 


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OTHER BARE ACTS:-   |   Karnataka Excise (Rectified Spirit) (Amendment) Rules     |   Karnataka Excise (Manufacture and Bottling of Arrack) (Repeal) Rules     |   Karnataka Entertainments Tax (Amendment) Rules     |   Karnataka Electricity Regulatory Commission (Security Deposit) Regulations     |   Karnataka Co-operative Societies (Third Amendment) Rules     |   Karnataka Co-operative Societies (Second Amendment) Rules     |   Karnataka Co-operative Services (Recruitment) (Amendment) Rules     |   Karnataka Co-operative Service (Audit Branch) (Recruitment) (Amendment) Rules     |   Karnataka Civil Services (Second Amendment) Rules     |   Karnataka Civil Services (First Amendment) Rules     |   Karnataka Backward Classes Welfare Department Services (Cadre and Recruitment) (Amendment) Rules     |   Karnataka Agama Shikshana Salaha Samiti and Agama Pareeksha Samiti Rules     |   Karnataka Sales Tax Rules     |   Karnataka State Employment Guarantee Council Rules     |   Karnataka State Bar Council Right to Information Rules     |   Karnataka Sales Tax (Amendment) Rules     |   Karnataka Minimum Wages (Amendment) Rules     |   Karnataka Mineral (Regulation of Transport) Rules     |   Karnataka Maternity Benefit (Amendment) Rules     |   Karnataka Legislative Assembly Secretariat Right to Information Rules     |   Karnataka Government servants (Compulsory Life Insurance) (Amendment) Rules     |   Karnataka Government Secretariat Services (Recruitment) (Amendment) Rules     |   Karnataka Government (Allocation of Business) (Amendment) Rules     |   Karnataka Excise Licences (General Conditions) (Amendment) Rules     |   Karnataka Excise (Manufacture of Wine) Rules     |   Karnataka Excise Licences (General Conditions) (Amendment) Rules     |   Karnataka Food, Civil Supplies and Consumer Affairs (Recruitment) (Amendment) Rules     |   Karnataka Government (Allocation of Business) (Amendment) Rules     |   Karnataka Information and Publicity Service (Recruitment) (Amendment) Rules     |   Karnataka Information Technology (Issue of Digital Extracts and Certificates for E-Governance Projects) Rules     |   Karnataka Land Revenue (Amendment) Rules     |   Karnataka Land Revenue (Amendment) Rules     |   Karnataka Public Service Commission (Conditions of Service) (Amendment) Regulations     |   Karnataka Public Service Commission (Conditions of Service) (Amendment) Regulations     |   Karnataka Public Service Commission (Conditions of Service) (First Amendment) Regulations     |   Karnataka Recruitment of Gazetted Probationers (Appointment by Competitive Examinations) (Third Amendment) Rules     |   Karnataka Shops and Commercial Establishments (Amendment) Rules     |   Karnataka Shops and Commercial Establishments (Amendment) Rules     |   Karnataka Shops and Commercial Establishments (Amendment) Rules     |   Karnataka Shops and Commercial Establishments Rules     |   Karnataka State Employment Guarantee Fund (Amendment) Rules     |   Karnataka State Legal Services Authorities (Amendment) Rules     |   Karnataka State Lottery (Second Amendment) Rules     |   Karnataka State Police including Ministerial Services (Recruitment) (Amendment) Rules     |   Karnataka State Unemployment Allowance Payment Rules     |   Karnataka Subordinate Courts (Ministerial and other Posts) (Recruitment) (Amendment) Rules     |   Karnataka Value Added Tax (Amendment) Rules     |   Karnataka Value Added Tax (Third Amendment) Rules,     |   Central Sales Tax (Karnataka Amendment) Rules     |   Government of Karnataka (Consultation with Financial Adviser) (First Amendment) Rules     |   Karnataka Prevention of Dangerous Activities of Boot-Legers, Drug-Offenders, Gamblers, Goondas, Immoral Traffic Offenders and Slum-Grabbers (Amendment) Act     |   Karnataka Co-operative Societies (Third Amendment) Rules     |   Karnataka Excise (Rectified Spirit) (Amendment) Rules     |   Karnataka Excise Licences (General Conditions) (Amendment) Rules     |   Karnataka Information Technology (Issue of Digital Extracts and Certificates for E-Governance Projects) Rules     |   Karnataka Co-operative Societies (Second Amendment) Rules  












BARE ACTS.
Above bare act had sections:-   section 1, section 2