SEEDS ACT, 1966


Section
Section Title
  STATEMENT OF OBJECTS AND REASONS
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CENTRAL SEED COMMITTEE View Judgements
  4 CENTRAL SEED LABORATORY AND STATE SEED LABORATORY View Judgements
  5 POWER TO NOTIFY KINDS OR VARIETIES OF SEEDS View Judgements
  6 POWER TO SPECIFY MINIMUM LIMITS OF GERMINATION AND PURITY, ETC View Judgements
  7 REGULATION OF SALE OF SEEDS OF NOTIFIED KINDS OR VARIETIES View Judgements
  8 CERTIFICATION AGENCY View Judgements
  8A THE CENTRAL SEED CERTIFICATION BOARD View Judgements
  8B OTHER COMMITTEES View Judgements
  8C PROCEDINGS OF BOARD OR COMMITTEE NOT TO BE INVALID BY REASON OF ANY VACANCY THEREIN View Judgements
  8D PROCEDURE FOR BOARD View Judgements
  8E SECRETARY AND OTHER OFFICERS View Judgements
  9 GRANT OF CERTIFICATE BY CERTIFICATION AGENCY View Judgements
  10 REVOCATION OF CERTIFICATE View Judgements
  11 APPEAL View Judgements
  12 SEED ANALYSTS View Judgements
  13 SEED INSPECTORS View Judgements
  14 POWERS OF SEED INSPECTOR View Judgements
  15 PROCEDURE TO BE FOLLOWED BY SEED INSPECTORS View Judgements
  16 REPORT OF SEED ANALYST View Judgements
  17 RESTRICTION ON EXPORT AND IMPORT OF SEEDS OF NOTIFIED KINDS OR VARIETIES View Judgements
  18 RECOGNITION OF SEED CERTIFICATION AGENCIES OF FOREIGN COUNTRIES View Judgements
  19 PENALTY View Judgements
  20 FORFEITURE OF PROPERTY View Judgements
  21 OFFENCES BY COMPANIES View Judgements
  22 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  23 POWER TO GIVE DIRECTIONS View Judgements
  24 EXEMPTION View Judgements
  25 POWER TO MAKE RULES View Judgements



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