for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of Rule 6


In the Legal Metrology (Packaged Commodities) Rules, 2011 in rule 6, after sub-rule (5), the following shall be inserted, namely :-



"(6) Any packaging material or wrapper which could not be exhausted by the manufacturer or packer may be used for packing of the material up to 30th September, 2011 or till such date the packaging material of wrapper is exhausted, whichever is earlier, after making the corrections required under these rules by way of stamping or putting sticker or online printing, as the case may be."

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