for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

25. Fees payable for testing or analysis


1. (2) the fees payable for testing or analysing insecticides under sub-section (5) of section 24 of the act shall be as specified in the second schedule.



(1) The fee payable for testing or analysing samples received from the Insecticides Inspector shall also be as specified in the Second Schedule:



PROVIDED that the Central Government may, after taking into consideration the genuine difficulties, of any particular sate government, exempt from payment of the fee for such period as it may consider reasonable.

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