Rice-Milling Industry (Regulation) Act, 1958


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title, extent and commencement View Judgements
  2 Declaration as to expediency of control by the Union1 View Judgements
  2A Rules of construction in relation to application of Act to Jammu and Kashmir1 View Judgements
  3 Definitions View Judgements
  3A [Application of the Act to rice - hullers1 View Judgements
  4 Appointment of licensing officers View Judgements
  5 Grant of permits in respect of new or defunct rice mills View Judgements
  6 Grant of licences View Judgements
  7 Revocation, suspension and amendment of licences View Judgements
  8 Certain restrictions on rice mills View Judgements
  9 Power of inspection View Judgements
  10 Decision of Central Government final respecting certain matters View Judgements
  11 Returns View Judgements
  12 Appeals View Judgements
  13 Penalties View Judgements
  14 Offences by companies View Judgements
  14A [Burden of proof in certain cases1 View Judgements
  14B [Confiscation of plant and machinery1 View Judgements
  15 Cognizance of offences View Judgements
  16 Jurisdiction of courts View Judgements
  17 Special provision regarding fines View Judgements
  18 Power to exempt in special cases View Judgements
  19 Delegation of powers View Judgements
  20 Licensing officers, etc., to be public servants View Judgements
  21 Protection of action taken under the Act View Judgements
  22 Power to make rules View Judgements
  23 Application to other laws not barred View Judgements
  24 Act not to apply to rice mills owned by Government View Judgements
  25 Repeal and savings View Judgements



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