for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

11. Duration of licences


(a) (1) Any licence issued or renewed under this chapter shall, unless sooner suspended or cancelled, be in force for a period of two cancelled, be inforce for a period of two calendar year:



PROVIDED that the licence to manufacture insecticides, if any issued on the basis of provisional registration granted under sub-section(3-B of section 9 shall expire on the date of expiry of the provisional registration ;



PROVIDED FURTHER that the licence granted by endorsement on the main licence under clause (iii) of sub-rule (8) of rule 9 or undeer clause (iii) of sub-rule (4) of rule 10 or under sub-rule (3) of rule 10-A shall expire or be renewable along with the main licence.



b. An application for the renewal of a licence shall be made before its expiry and if such an application is made after the date of expiry but within three months from such date, a late fee of -



i. [1] i. rupees five hundred for the first month or part thereof, rupees one thousand for the second month or part thereof and rupees one thousand and five hundred for the third month or part thereof, in case of licence to manufacture insecticides or to carry pest control operations;



ii. rupees one hundred for the first month or part thereof, rupees two hundred for the second month or part thereof and rupees three hundred for the third month or part thereof in case of any other licence shall be paid alongwith the application for renewal:



PROVIDED that where the amin pest control operation unit or the place of sale is located in the rural areas, the late fee shall be one-fifth of the said late fee:



PROVIDED FURTHER that in case of death or disability of the licensee the licensing officer may after recording reasons in writing, exempt the applicant from payment of the late fee.



Explanation: (1) Where an application for renewal is made before the expiry of the licence and the order regarding refusal or renewal is passed after the expiry of the licence, the applicant shall be deemed to have been carrying on his business in accordance, with the expired licence (from the date of expiry0 till the date of communication of the final order on that application.



(2) Where an application for renewal is made after the expiry of the licence with late fee, the applicant shall be deemed to have been carrying on his business in accordance, with the expired licence (from the date of expiry) till the date of communication of the final order on that apllication.



( c ) [2] The licence shall continue to be in force until it is renewed or revoked. Where an appleal is preferred under section 15, the licence shall continue to be revoked until disposal of appeal or as ordered by the appellate authority pending disposal of the appeal.



a. the licensing officer may, after giving an opportunity of being heard, refuse to renew the licence [3] for reasons to be recoreded in writing.

FOOTNOTES:

1. Sub-clauses (I) and (ii) substituted by Insecticides (Amendment ) rules, 1999, dt. 20-5-1999.

2. Clause ( c ) substituted by Insecticides (amendment) rules, 1999, dt. 20-5-1999.

3. Substituted for words "and on such refusal the fee paid for such renewal and the penalty, if any paid shall be refunded to the applicant" by GSR 533(E), dt. 6-8-1993.



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