Section 8   [ View Judgements ]

Insertion of new sections 14A and 14B


After section 14 of the principal Act, the following sections shall be inserted, namely : -



"14A.Burden of proof in certain cases.- Where paddy, husk, rice or broken rice is recovered from the premises of a mill, it shall be presumed, unless the contrary is proved by the owner, that rice - milling operations are carried on in that mill.



"14B.Confiscation of plant and machinery.- Where any person has been convicted for contravention of any of the provisions of section 8 or of sub - section (2) of section 18, then, the court convicting such person may order confiscation of the plant and machinery with which rice - milling operations in contravention of such provision were carried on :



Provided that where such person is convicted for a second or subsequent offence, the court shall order confiscation of such plant and machinery."



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