Section 24   [ View Judgements ]

Licences for sale of uncured coffee


The registered owner of any estate may, subject to the prescribed conditions and so long as the [1] [free sale quota] allotted to the estate will not be exceeded by the proposed sale, obtain from the Board a licence for the sale from that estate of uncured coffee



FOOTNOTES:

1. Substituted by Act 23 of 1994 , Section 9, for "internal sale quota" (w.e.f. 14-1-1994).



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