Mobile View
Main Search Forums Advanced Search Disclaimer
Citedby 10 docs - [View All]
The Public Prosecutor vs Matha Satyam on 1 July, 1969
Public Prosecutor vs Kusanapudi Narasimha Raju on 18 June, 1969
Madan Lal vs State on 27 September, 1971
Fakhruddin vs The State on 6 February, 1976
Public Prosecutor vs Pasala Rama Rao on 8 September, 1965

User Queries
[Section 10] [Complete Act]
Central Government Act
Section 10(3) in The Prevention Of Food Adulteration Act, 1954
(3) Where any sample is taken under clause (a) of sub- section (1) or sub- section (2), its cost calculated at the rate at which the article is usually sold to the public shall be paid to the person from whom it is taken.