Section 4   [ View Judgements ]

Amendment of Rule 19


In the Coir Industry (Registration) Rules, 2008:- In rule 19, for the first proviso, the following proviso shall be substituted, namely :-



"Provided that the Chairperson may entertain an application for renewal of the existing certificate on payment of an additional fee of rupees ten for the delay of first month or part thereof; rupees twenty for the delay of second month or part thereof; rupees forty for the delay of third month or part thereof; rupees eighty for the delay of fourth month or part thereof and so on subject to a maximum of rupees six thousand only".

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