for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

24. Procedure on receipt of sample


(1) On receipt of a package from an Insecticide Inspector containing a sample for test or analysis, the Insecticides analyst shall compare the sealson the packet with the specimen impression received separately and shall note the condition of the seals on the packet.



(2) (1) in making the test or analysis of insecticides, it shall be sufficient of the insecticides analyst follows that specifications and the months of examination of samples as approved by the registration committee.



3. After the test or analysis has been carried out under sub-rul (2), the insecticides analyst shall forthwith supply to the insecticides inspector a report in triplicate inform IX of theresult of test of analysis.

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