for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

44. Disposal of used packages, surplus material and washings of insecticides


1. It shall be the duty of manufacturers, formulators of insecticides and operators to dispose packages or surplus materials and washing in a safe manner so as to prevent environmental or water pollution.



2. The used packages shall not be left outside to prevent their re-use.



3. The packages shall be broken and buried away from habition.



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