Section 46   [ View Judgements ]

Inspection of records of the Board and obtaining of copies


Any registered owner [1] [***] may, subject to the prescribed conditions, inspect the records maintained by the Board and may on payment of the prescribed fee obtain copies of any proceedings or orders of the Board.



FOOTNOTES:

1. The words "to whom an internal sale quota is allotted" omitted by Act 7 of 1943 , Section 17 (w.e.f. 26-3-1943).

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