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The Food Safety and Standards Act, 2006


49. General provisions relating to penalty.

While adjudging the quantum of penalty under this Chapter, the Adjudicating Officer or the Tribunal, as the case may be, shall have due regard to the following:-

a.     the amount of gain or unfair advantage, wherever quantifiable, made as a result of the contravention,

b.    the amount of loss caused or likely to cause to any person as a result of the contravention,

c.     the repetitive nature of the contravention,

d.    whether the contravention is without his knowledge, and

e.     any other relevant factor.



The Food Safety and Standards Act, 2006 Back




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