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Standards of Weights and Measures (Enforcement) Act, 1985

[Act No. 54 of 1985]

[4th September, 1985]

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Act not to apply to inter-State trade or commerce

3

Definitions

4

Provisions of this Act to override the provisions of any other law except the Standards Act

Chapter II

Appointment of Controllers, Inspectors and Other Officers

5

Appointment of Controllers, Inspectors and other officers and staff

6

Power to authorise Inspector to adjust weights or measures

7

Controller and officers appointed under this Act to be public servants

8

Protection of action taken in good faith

Chapter III

General Provisions in Relation to Standard Weights and Measures

9

Prohibition of use of weights and measures other than standard weights and measures

10

Use of weights only or measures only in certain cases

11

Prohibition of quotations, etc., otherwise than in terms of standard weight or measure

Chapter IV

Custody and Verification of Standard Equipments

12

Custody and verification of reference standards

13

Preparation of secondary and working standards

14

Verification, stamping and custody of secondary or working standards

15

Secondary or working standard which may not be stamped

Chapter V

Registration of Users of Weights and Measures

16

Persons using weights or measures for transactions or industrial production or for protection to get themselves registered

17

Procedure of registration

18

Punishment for non-registration

Chapter VI

Manufacture, Repair or Sale of Weights or Measures

19

Prohibition on the manufacture, repair or sale of weights or measures without licence

20

Suspension and cancellation of licence

21

Manufacture of weights or measures

22

Prohibition of sale or use of unstamped weights or measures

23

Manufacturer, etc., to maintain records and registers

Chapter VII

Verification and Stamping of Weights or Measures

24

Verification and stamping of weights or measures

25

Display of certificate of verification

26

Validity of weights or measures duly stamped

Chapter VIII

Inspection, Search, Seizure and Forfeiture

27

Power to inspect

28

Power of Inspector to require production of weight or measure or records for inspection

29

Power of Inspector to enter premises

30

Power to search

31

Power of Inspector to seize any weight or measure

32

Forfeiture

Chapter IX

Provisions with Regard to the Sale and Distribution of Commodities in Packaged Form within the State

33

Provisions of the Standards Act and the rules made there under relating to commodities in packaged form to apply to commodities in packaged form sold or distributed within the State

Chapter X

Provisions with Regard to any Custom or Usage Relating to The Sale of Any Commodity, Whether by Quantity or Number, and Sale of Commodities by Heapse

34

Custom or usage requiring delivery of additional quantities to cease

35

Sale by heaps

36

Penalty for manufacturing, etc., of non-standard weights or measures

37

Penalty for counterfeiting of seals, etc.

38

Penalty for sale or delivery of commodities, etc., by nonstandard weight or measure

39

Penalty for keeping non-standard weights or measures for use and for other contraventions

40

Penalty for contravention of section 10

41

Penalty for contravention of section 11

42

Penalty for contravention of section 19

43

Penalty for contravention of section 20

44

Penalty for contravention of section 21

45

Penalty for contravention of section 22

46

Penalty for contravention of section 23

47

Penalty for contravention of section 24

48

Penalty for contravention of section 28

49

Penalty for contravention of section 29

50

Penalty for contravention of sections 30 and 31

51

Penalty for contravention of section 33

52

Penalty for contravention of section 35

53

Penalty for tampering with licence

54

Penalty for selling or delivering rejected weights and measures

55

Penalty for personation of officials

56

Penalty for giving false information or maintaining false records or registers

57

Wilful verification or disclosure in contravention of Law

58

Vexatious search

59

Penalty for contraventions not separately provided for

60

Presumption to be made in certain cases

61

When employer to be deemed to have abetted an offence

62

Offences by companies

63

Cognizance of offences

64

Summary trial of certain offences

65

Compounding of offences

66

Provisions of Indian Penal Code (45 of 1860) not to apply to any offence under this Act

Chapter XI

Miscellaneous

67

Transfer or transmission of business

68

Licences neither saleable nor transferable

69

Appeals

70

Levy of fees

71

Delegation of powers

72

Power to make rules

73

Power of State Government to make provisions of the Standards Act relating to approval of models applicable to models of weights or measures intended to be used exclusively within the State

74

Act not to apply in certain cases

75

Repeal and savings



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