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Citedby 21 docs - [View All]
Rhone-Poulenc (India) Ltd. And ... vs Shree Ch. V. Subba Rao And Anr. on 21 February, 1997
M/S. Wander Ltd., Bombay And Etc. vs M/S. Antex India Pvt. Ltd. ... on 19 July, 1990
Joginder Pal Vohra And Ors. vs State Of Haryana on 11 September, 1997
Brij Mohan And Another vs State Of Punjab Through The ... on 20 September, 2013
Rajesh Purohit @ Bholiya vs State on 15 December, 2012

[Complete Act]
Central Government Act
Section 17B in the Drugs and Cosmetics Act, 1940
1[17B. Spurious drugs.—For the purposes of this Chapter, a drug shall be deemed to be spurious,—
(a) if it is manufactured under a name which belongs to another drug; or
(b) if it is an imitation of, or is a substitute for, another drug or resembles another drug in a manner likely to deceive or bears upon it or upon its label or container the name of another drug unless it is plainly and conspicuously marked so as to reveal its true character and its lack of identity with such other drug; or
(c) if the label or container bears the name of an individual or company purporting to be the manufacturer of the drug, which individual or company is fictitious or does not exist; or
(d) if it has been substituted wholly or in part by another drug or substance; or
(e) if it purports to be the product of a manufacturer of whom it is not truly a product.]