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Standards of Weights and Measures (Enforcement) Act, 1985


63. Cognizance of offences.-

Notwithstanding anything contained in the Code of Criminal Procedure, 1973 (2 of 1974),

a.     No court shall take cognizance of an offence punishable under this Act except upon a complaint, in writing, made by--

              i.        The Controller;

             ii.        Any other officer authorised in this behalf by the Controller by general or special order;

            iii.        Any person aggrieved; or

            iv.        A recognised consumer association whether the person aggrieved is a member of such association or not.

Explanation.--For the purposes of this clause "recognised consumer association" means a voluntary consumer association registered under the Companies Act, 1956 (1 of 1956) or any other law for the time being in force;

b.    No court inferior to that of a Metropolitan Magistrate or Judicial Magistrate of the first class shall try any offence punishable under this Act.



Standards of Weights and Measures (Enforcement) Act, 1985 Back




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