for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendments


In the Narcotic Drugs and Psychotropic Substances Rules, 1985 ,-



(a) In rule 33,-



(i) for sub-rules (1) and (2), the following sub-rules shall be substituted, namely:-



"(1) The sale of opium to the State Governments or manufacturing chemists or the person or entity who has been granted licence under sub-rule (2A) of rule 36, as the case may be, shall be only from the Government Opium Factories, located at Neemuch and Ghazipur.";



(2) The sale of opium from the Government Opium Factory at Neemuch and Ghazipur to manufacturing chemists or the person or entity who has been granted licence under sub-rule (2A) of rule 36, as the case may be, shall be only under a permit granted by or under the orders of the State Government within whose jurisdiction the chemist or the person or entity resides or has his place of business in the forms prescribed by that Government;"



(ii) in sub-rule (3), in clause (a), for the words "Government Opium Factory, Ghazipur" the words, "Government Opium Factories, at Neemuch and Ghazipur" shall be substituted;



(b) in rule 36, after sub-rule (2), the following sub-rule shall be inserted, namely:-



"(2A) Notwithstanding anything contained in sub-rule (2), the Narcotics Commissioner or such other officer as may be authorized by the Central Government may, on and from the commencement of the Narcotic Drugs and Psychotropic Substances (Amendment) Rules, 2004 grant a licence in Form No.3 appended to these rules on such terms and conditions as may be specified in the licence to any person or entity for manufacture of morphine, codeine, dionine, thebaine, dihydrocodeinone, dihydrocodeine, acetyldihydrocodeine, acetyldihydrocodeinone, dihydromorphine, dihydromorphinone, dihydrohydroxycodeinone, pholcodine and their respective salts";



(c) in rule 37, in sub-rule (2), for the words, "under this rule", the words, brackets, figures and letter "under this rule or sub-rule (2A) of rule 36", shall be substituted;



(d) in rule 38, for the words and figures, "under rule 37", the words and figures "under rule 36 or rule 37", shall be substituted;



(e) in rule 39, in the opening portion, for the words and figures "under rule 37", the words and figures "under rule 36 or rule 37", shall be substituted;



(f) in the Form No.3;



(i) for the brackets, words and figures, "(See rule 37)", the brackets, words and figures, "(See rules 36 and 37)" shall be substituted;



(ii) under the heading "Conditions of Licence" occurring in serial No.6, for the word "firm", wherever they occur, the words, "the person or the entity" shall be substituted.



Sd/-



(S. K. Singh)



Under Secy.



Ministry of Finance



(Department of Revenue)



Note: The Narcotic Drugs and Psychotropic Substances Rules, 1985 were published in the Gazette of India vide G.S.R. 837(E) dated 14-11-1985 and subsequently amended vide S.O. 786(E) dated 26-10-1992, S.O. 599(E) dated 10-8-1993, G.S.R. 748(E) dated 14-12-1993, G.S.R. 543 dated 24-10-1994, G.S.R. 82 dated 14-2-1995, G.S.R. 556(E) dated 14-7-1995, G.S.R. 25(E) dated 12-1-1996, G.S.R. 509(E) dated 4-11-1996, G.S.R. 350(E) dated 25-6-1997, G.S.R. 214(E) dated 19-3-2002, G.S.R. 763(E) dated 14-11-2002, G.S.R. 115(E) dated 21-2-2003, G.S.R. 129(E) dated 26-2-2003 and G.S.R. 217(E) dated 17-3-2003.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon