Right To Get Sample Tested Also Available To Vendor Of Misbranded Food Article When Its Testing Is Integral To Prove The Offence HELD “In such a scenario, the word ‘adulterated’ in Section 13(2) would have to be read as including ‘misbranded’”

This content is restricted to site members. If you are an existing user, please log in. New users may register below.

Existing Users Log In
   
SHARE