Section 36   [ View Judgements ]

Contraventions of sections 16, 17 and 18


(1) Any registered owner who contravenes the provisions of sub-section (2) of section 16, or section 17 or section 18, any licensed curer [1] [or dealer] who contravenes the provisions of sub-section (2) of section 16, [2] [***] shall be punishable with fine which may extend to one thousand rupees



(2) When a registered owner is convicted under this section, the Board may thereafter deduct from any payment to be made under section 34 to such registered owner a sum equal to the value as estimated by the Board of any coffee unlawfully sold by him



FOOTNOTES:

1. Inserted by Act 2 of 1944 , Section 3 (w.e.f. 27-2-1944).

2. The words "and any person who contravenes the provisions of section 19" omitted by Act 48 of 1961 , Section 11 (w.e.f. 19-4-1962).

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