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The Bureau of Indian Standards Act, 2016

[No. 11 of 2016]

Contents

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Bureau of Indian Standards

3

Establishment of Bureau and Constitution of Governing Council

4

Executive Committee of Bureau

5

Advisory Committees of Bureau

6

Vacancies, etc., not to invalidate act or proceedings

7

Director General

8

Officers and employees of Bureau

9

Powers and functions of Bureau

Chapter III

Indian Standards, Certification and Licence

10

Indian Standards

11

Prohibition to publish, reproduce or record without authorization by Bureau

12

Conformity Assessment scheme

13

Grant of licence or certificate of conformity

14

Certification of Standard Mark of jewellers and sellers of certain specified goods or articles

15

Prohibition to import, sell, exhibit, etc.

16

Central Government to direct Compulsory use of Standard Mark

17

Prohibition to manufacture, sell, etc., certain goods without Standard Mark

18

Obligations of licence holder, seller, etc.

Chapter IV

Finance, Accounts and Audit

19

Financial Management of Bureau of Indian Standards

20

Fund of Bureau

21

Borrowing powers of Bureauy

22

Budget

23

Annual report

24

Accounts and audit

Chapter V

Miscellaneous

25

Power of Central Government to issue directions

26

Restriction on use of name of Bureau and Indian Standard

27

Appointment and powers of certification officers

28

Power to search and seizure

29

Penalty for contravention

30

Offences by companies

31

Compensation for nonconforming goods

32

Cognizance of offence by courts

33

Compounding of offence

34

Appeal

35

Members, officers and employees of Bureau to be public servants

36

Protection of action taken in good faith

37

Authentication of orders and other instruments of Bureau

38

Power to make rules

39

Power to make regulations

40

Rules and regulations to be laid before Parliament

41

Act not to affect operation of certain Acts

42

Power to remove difficulties

43

Repeal and 63 of 1986. savings



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