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Citedby 22 docs - [View All]
Administrator, Jabalpur ... vs Girdharilal on 24 September, 1975
State Of Gujarat vs Bhagchand Sadhumal And Anr. on 18 September, 1998
State Of Maharashtra vs Lakhmichand Suganchand Agarwal ... on 12 March, 1997
Kailash Chand Gaggar vs State Of Assam on 23 July, 1992
E.V. Kunhamu vs Food Inspector, Cannanore ... on 17 March, 1989

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[Section 11(1)] [Section 11] [Complete Act]
Central Government Act
Section 11(1)(b) in The Prevention of Food Adulteration Act, 1954
(b) except in special cases provided by rules under this Act, divide the sample then and there into threes parts and mark and seal or fasten up each part in such a manner as its nature perĀ­mits and take the signature or thumb impression of the person from whom the sample has been taken in such place and in such manner as may be prescribed: Provided that where such person refuses to sign or put his thumb impression the food inspector shall call upon one or more witnesses and take his or their signatures or thumb impressions, as the case may be, in lieu of the signature or thumb impression of such person;