for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

RULE 5:Destruction of Articles to be in the presence of responsible officer


Whenever any confiscated article has to be destroyed in conformity with these rules it shall be destroyed in the presence of the Magistrate ordering the confiscation or in the presence of the Superintendent of Prohibition and Excise or the District Inspector of Prohibition and Excise or any other Prohibition and Excise Officer he may depute for the purpose.

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