for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

20. Prohibition against altering inscriptions, etc.on containers, labels or wrappers of insecticides


No person shall alter, obliterate or deface any inscription or mark made or recorded by the manufacturer on the container, label or wrapper of any insecticide:



PROVIDED that nothing in this rule shall apply to any alteration of any inscription or mark, made on the container, label or wrapper of any insecticde at the instance, direction or permission of the Registration Committee.

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