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The Food Safety and Standards Act, 2006

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Declaration as to expediency of control by the Union

3

Definitions

Chapter II

Food Safety and Standards Authority of India

4

Establishment of Food Safety and Standards Authority of India

5

Composition of Food Authority and qualifications for appointment of its Chairperson and other Members

6

Selection Committee for selection of Chairperson and Members of Food Authority

7

Term of office, salary, allowances and other conditions of service of Chairperson and Members of Food Authority

8

Removal of Chairperson and Members of Food Authority

9

Officers and other employees of Food Authority

10

Functions of the Chief Executive Officer

11

Central Advisory Committee

12

Functions of Central Advisory Committee

13

Scientific Panels

14

Scientific Committee

15

Procedure for Scientific Committee and Scientific Panel

16

Duties and functions of Food Authority

17

Proceedings of Food Authority

Chapter III

General Principles of Food Safety

18

General principles to be followed in administration of Act

Chapter IV

General Provisions as to Articles of Food

19

Use of food additive or processing aid

20

Contaminants, naturally occurring toxic substances, heavy metals, etc

21

Pesticides, veterinary drugs residues, antibiotic residues and micro-biological counts

22

Genetically modified foods, organic foods, functional foods, proprietary foods, etc

23

Packaging and labelling of foods

24

Restrictions of advertisement and prohibition as to unfair trade practices

Chapter V

Provisions Relating to Import

25

All imports of articles of food to be subject to this Act

Chapter VI

Special Responsibilities as to Food Safety

26

Responsibilities of the food business operator

27

Liability of manufacturers, packers, wholesalers, distributors and sellers

28

Food recall procedures

Chapter VII

Enforcement of the Act

29

Authorities responsible for enforcement of Act

30

Commissioner of Food Safety of the State

31

Licensing and registration of food business

32

Improvement notices

33

Prohibition orders

34

Emergency prohibition notices and orders

35

Notification of food poisoning

36

Designated Officer

37

Food Safety Officer

38

Powers of Food Safety Officer

39

Liability of Food Safety Officer in certain cases

40

Purchaser may have food analysed

41

Power of search, seizure, investigation, prosecution and procedure thereof

42

Procedure for launching prosecution

Chapter VIII

Analysis of Food

43

Recognition and accreditation of laboratories, research institutions and referral food laboratory

44

Recognition of organisation or agency for food safety audit

45

Food Analysts

46

Functions of Food Analyst

47

Sampling and analysis

Chapter IX

Offences and Penalties

48

General provisions relating to offences

49

General provisions relating to penalty

50

Penalty for selling food not of the nature or substance or quality demanded

51

Penalty for sub-standard food

52

Penalty for misbranded food

53

Penalty for misleading advertisement

54

Penalty for food containing extraneous matter

55

Penalty for failure to comply with the directions of Food Safety Officer

56

Penalty for unhygienic or unsanitary processing or manufacturing of food

57

Penalty for possessing adulterant

58

Penalty for contraventions for which no specific penalty is provided

59

Punishment for unsafe food

60

If a person without the permission of the Food Safety Officer

61

Punishment for false information

62

Punishment for obstructing or impersonating a Food Safety Officer

63

Punishment for carrying out a business without licence

64

Punishment for subsequent offences

65

Compensation in case of injury or death of consumer

66

Offences by companies

67

Penalty for contravention of provisions of this Act in case of import of articles of food to be in addition to penalties provided under any other Act

Chapter X

Adjudication and Food Safety Appellate Tribunal

68

Adjudication

69

Power to compound offences

70

Establishment of Food Safety Appellate Tribunal

71

Procedure and powers of Tribunal

72

Civil court not to have jurisdiction

73

Power of court to try cases summarily

74

Special courts and Public Prosecutor

75

Power to transfer cases to regular courts

76

Appeal

77

Time limit for prosecutions

78

Power of court to implead manufacturer, etc

79

Magistrate's power to impose enhanced punishment

80

Defences which may or may not be allowed in prosecution under this Act

Chapter XI

Finance, Accounts, Audit and Reports

81

Budget of Food Authority

82

Finances of the Food Authority

83

Accounts and audit of Food Authority

84

Annual report of Food Authority

Chapter XII

Miscellaneous

85

Power of Central Government to issue directions to Food Authority and obtain reports and returns

86

Power of Central Government to give directions to State Governments

87

Members, officers of Food Authority and Commissioner of Food Safety to be public servants

88

Protection of action taken in good faith

89

Overriding effect of this Act over all other food related laws

90

Transfer of existing employees of Central Government Agencies governing various food related Acts or Orders to Food Authority

91

Power of Central Government to make rules

92

Power of Food Authority to make regulations

93

Laying of rules and regulations before Parliament

94

Power of State Government to make rules

95

Reward by State Government

96

Recovery of penalty

97

Repeal and savings

98

Transitory provisions for food standards

99

Milk and Milk Products Order, 1992 shall be deemed to be regulations made under this Act

100

Amendments to the Infant Milk Substitutes, Feeding Bottles and Infant Foods (Regulation of Production, Supply and Distribution) Act, 1992

101

Power to remove difficulties

The Schedule

The First Schedule

 

The Second Schedule



Bare Acts Back




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