Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement View Judgements
  2 Application of other laws not barred View Judgements
  3 Definitions View Judgements
  4 The Central Insecticides Board View Judgements
  5 Registration Committee View Judgements
  6 Other committees View Judgements
  7 procedure for Board View Judgements
  8 Secretary and other officers View Judgements
  9 Registration of insecticides View Judgements
  10 Appeal against non - registration of cancellation View Judgements
  11 Power of revision of Central Government View Judgements
  12 Licensing officers View Judgements
  13 Grant of licence View Judgements
  14 Revocation, suspension and amendment of licences View Judgements
  15 Appeal against the decision of a licensing officer View Judgements
  16 Central Insecticides Laboratory View Judgements
  17 Prohibition of import and manufacture of certain insecticides View Judgements
  18 Prohibition of sale, etc., of certain insecticides View Judgements
  19 Insecticide Analysts View Judgements
  20 Insecticide Inspectors View Judgements
  21 Powers of Insecticide Inspectors View Judgements
  22 Procedure to be followed by Insecticide Inspectors View Judgements
  23 Persons bound to disclose place where insecticides are manufactured or kept View Judgements
  24 Report of Insecticide Analyst View Judgements
  25 Confiscation View Judgements
  26 Notification of poisoning View Judgements
  27 Prohibition of sale, etc., of insecticides for reasons of public safety View Judgements
  28 Notification of cancellation of registration, etc View Judgements
  29 Offences and punishment View Judgements
  30 Defences which may or may not be allowed in prosecutions under this Act View Judgements
  31 Cognizance and trial of offences View Judgements
  31A [Special Courts [1] View Judgements
  32 Magistrates power to impose enhanced penalties View Judgements
  33 Offences by companies View Judgements
  34 Power of Central Government to give directions View Judgements
  35 Protection of action taken in good faith View Judgements
  36 Power of Central Government to make rules View Judgements
  37 Power of the State Government to make rules View Judgements
  38 Exemption View Judgements
  SCHEDULE I



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