for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of section 2 of Bom. XXV of 1949


In section 2 of the Bombay Prohibition Act, 1949, in clause (28), after the words "which does not substantially alter the character of such liquid or solid" the following shall be inserted, namely :-



";and shall also include substances containing sugars obtained from sugarcane known as black gur (jaggery), rotten gur (jaggery), rab or rotten rab, which contain, irrespective of their colour -



(i) total sugars (expressed as invert sugar) less than 90 per cent. and sucrose less than 60 per cent.; or



(ii) extraneous matter insoluble in water more than 2 per cent.; or



(iii) total ash more than 6 per cent.; or



(iv) ash insoluble in Hydrochloric acid (HCL) more than 0.5 per cent.; or (v) more than 10 per cent. of moisture; or



(vi) Sulphur dioxide in concentration exceeding 70 parts per million;".

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