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The Food Safety and Standards Act, 2006


36. Designated Officer.

1.     The Commissioner of Food Safety shall, by order, appoint the Designated Officer, who shall not be below the rank of a Sub-Divisional Officer, to be in-charge of food safety administration in such area as may be specified by regulations.

2.     There shall be a Designated Officer for each district.

3.     The functions to be performed by the Designated Officer shall be as follows, namely:-

a.     to issue or cancel licence of food business operators;

b.    to prohibit the sale of any article of food which is in contravention of the provisions of this Act and rules and regulations made thereunder;

c.     to receive report and samples of article of foods from Food Safety Officer under his jurisdiction and get them analysed;

d.    to make recommendations to the Commissioner of Food Safety for sanction to launch prosecutions in case of contraventions punishable with imprisonment;

e.     to sanction or launch prosecutions in cases of contraventions punishable with fine;

f.     to maintain record of all inspections made by Food Safety Officers and action taken by them in the performance of their duties;

g.    to get investigated any complaint which may be made in writing in respect of any contravention of the provisions of this Act and the rules and regulations made there under;

h.     to investigate any complaint which may be made in writing against the Food Safety Officer; and

i.      to perform such other duties as may be entrusted by the Commissioner of Food Safety.



The Food Safety and Standards Act, 2006 Back




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