Section 5A   [ View Judgements ]

Person in charge of coffee estate to maintain a book of his transactions.


Every person in charge of a coffee estate, whether he be owner thereof or not, who sells, gives in barter or exchange, or delivers any coffee, shall immediately thereupon enter or cause to be entered in a book to be kept by him for that purpose a true record of such transaction specifying –



(a) the name, residence and occupation of the person to whom such coffee was so sold, given in barter or exchange, or delivered;



(b) the date of the transaction; and



(c) the quantity and description of the coffee so sold, given in barter or exchange, or delivered.

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