RULE 8:Loss of licence


When any licence granted under these rules is lost or is destroyed or if the holder of a licence so desires, a duplicate copy thereof may be furnished to the holder of the licence by the Licensing Officer on payment of a fee of



(i) Rs.2 for a licence for an entertainment lottery (d) Rs. 5 for a- licence for a private lottery.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon