RULE 7:Procedure to be adopted if order of confiscation be reversed


If an order, of confiscation of any opium or Mier thing be reversed on appeal, such opium or thing, or the sale proceeds thereof and the balance of the amount, if any, deposited for keeping or safe custody thereof, after deduction (if the expenditure incurred in its maintenance, shall be returned to the owner thereof or his duly authorised agent. If no one appears within two months from the date of order on appeal, to claim such opium or thing or the sale proceeds thereof, the same shall be handed over to the police for disposal in accordance with the provisions of the relevant Police Act or other law in force in the area.

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