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The Legal Metrology Act, 2009

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

3

Provisions of this Act to override provisions of any other law

Chapter II

Standard Weights and Measures

4

Units of weights and measures to be based on metric system

5

Base unit of weights and measures

6

Base unit of numeration

7

Standard units of weights and measures

8

Standard weight, measure or numeral

9

Reference, secondary and working standard

10

Use of weight or measure for particular purposes

11

Prohibition of quotation, etc., otherwise than in terms of standard units of weight, measure or numeration

12

Any custom, usage, etc., contrary to standard weight, measure or numeration to be void

Chapter III

Appointment and Powers of Director, Controller and Legal Metrology Officers

13

Appointment of Director, legal metrology officers and other employees

14

Appointment of Controller, legal metrology officers and other employees

15

Power of inspection, seizure, etc

16

Forfeiture

17

Manufacturers, etc., to maintain records and registers

18

Declarations on pre-packaged commodities

19

Registration for importer of weight or measure

20

Non-standard weights and measures not to be imported

21

Training in Legal Metrology

22

Approval of model

23

Prohibition on manufacture, repair or sale of weight or measure without licence

Chapter IV

Verification And Stamping of Weight or Measure

24

Verification and stamping of weight or measure

Chapter V

Offences and Penalties

25

Penalty for use of non- standard weight or measure

26

Penalty for alteration of weight and measure

27

Penalty for manufacture or sale of non-standard weight or measure

28

Penalty for making any transaction, deal or contract in contravention of the prescribed standards

29

Penalty for quoting or publishing, etc., of non-standard units

30

Whoever-Penalty for transactions in contravention of standard weight or measure

31

Penalty for non-production of documents, etc.

32

Penalty for failure to get model approved

33

Penalty for use of unverified weight or measure

34

Penalty for sale or delivery of commodities, etc., by non-standard weight or measure

35

Penalty for rendering services by non-standard weight, measure or number

36

Penalty for selling, etc., of non-standard packages

37

Penalty for contravention by Government approved Test Centre

38

Penalty for non-registration by importer of weight or measure

39

Penalty for import of non-standard weight or measure

40

Penalty for obstructing Director, Controller or legal metrology officer

41

Penalty for giving false information or false return

42

Vexatious search

43

Penalty for verification in contravention of Act and rules

44

Penalty for counterfeiting of seals, etc

45

Penalty for manufacture of weight and measure without licence

46

Penalty for repair, sale, etc., of weight and measure without licence

47

Penalty for tampering with licence

48

Compounding of offences

49

Offences by companies and power of court to publish name, place of business, etc., for companies convicted

50

Appeals

51

Provisions of Indian Penal Code and Code of Criminal Procedure not to apply

52

Power of the Central Government to make rules

53

Power of State Government to make rules

54

Delegation of Powers

55

Act not to apply in certain cases

56

Existing Director, Controller and legal metrology officer not to be affected by the new qualification to be prescribed

57

Repeal of the Standards of Weights and Measures Act, 1976 and Standards of Weights and Measures (Enforcement) Act, 1985



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