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Citedby 8 docs - [View All]
Marico Limited vs Adani Wilmar Ltd on 18 April, 2013
Marico Limited vs Adani Wilmar Limited on 18 April, 2013
C-482 Petition No. 1139 Of 2014 vs Unknown on 17 September, 2014
Wpcrl No. 1118 Of 2014 vs Unknown on 17 September, 2014
Israr vs State Of Uttarakhand & Others on 24 March, 2015

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Central Government Act
Section 24 in The Food Safety and Standards Act, 2006
24. Restrictions of advertisement and prohibition as to unfair trade practices.-
(1) No advertisement shall be made of any food which is misleading or deceiving or contravenes the provisions of this Act, the rules and regulations made thereunder.
(2) No person shall engage himself in any unfair trade practice for purpose of promoting the sale, supply, use and consumption of articles of food or adopt any unfair or deceptive practice including the practice of making any statement, whether orally or in writing or by visible representation which-
(a) falsely represents that the foods are of a particular standard, quality, quantity or grade-composition;
(b) makes a false or misleading representation concerning the need for, or the usefulness;
(c) gives to the public any guarantee of the efficacy that is not based on an adequate or scientific justification thereof: Provided that where a defence is raised to the effect that such guarantee is based on adequate or scientific justification, the burden of proof of such defence shall lie on the person raising such defence.