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Food Adulteration


Prohibitions and Restrictions

Prohibition on The Manufacture, Sale, Etc. Of Certain Food Articles

No person shall manufacture, store, sell or distribute

  1. any adulterated food,

  2. any misbranded food,

  3. food articles to be sold under license without fulfilling the conditions of the license,

  4. any food article the sale of which is prohibited by the Food (Health) Authority in the interest of public health,

  5. any food article in contravention of any other provision of the Act or the Rules, (see ‘Conditions for Sale’) or

  6. any adulterant.

The act of storing an adulterated article of food would be an offence only if storing is for sale. The sale of a part of the stored article constitutes an offence distinct and independent from the offence of storing for sale.

 

Prohibition on Use Of Certain Expressions While Labeling of Edible Oils And Fats

The package, label or the advertisement of edible oils and fats shall not use the expressions Super-Refined, Extra-Refined, Micro-Refined, Double-Refined, Ultra-Refined, Anti-Cholesterol, Cholesterol Fighter, Soothing to Heart, Cholesterol Friendly, Saturated Fat Free or such other expressions which are exaggerations of the quality of the product. (Rule 37 D).

 

Prohibition on Sale Of Certain Admixtures

For example, cream which has not been prepared exclusively from milk, milk which contains any added water, ghee which contains any added matter not exclusively derived from milk fat, a mixture of two or more edible oils as an edible oil and turmeric containing any foreign substances, etc. (Rule 44)

 

Prohibition on Use of Acetylene Gas (carbide gas) in artificially ripening of fruits (Rule 44 AA).

 

Prohibition on Sale of Food Articles Coated With Mineral Oil, except in accordance with the permitted standards. (Rule 44 AAA and Appendix B).

 

Restriction on Sale of Ghee having less than specified Reichert value except under the "AGMARK" seal. (Rule 46).

 

Prohibition on Sale of Admixtures of Ghee or Butter or on its use as an ingredient in the preparation of an article of food. (Rule 46).

Any food item resembling honey, but not pure honey, shall not be marked "honey". (Rule 45).

 

Restriction on Sale of Kangra Tea except only after it is graded and marked in accordance with the provisions of Agricultural Produce (Grading and Marketing) Act, 1937 and the Rules made thereunder. (Rule 44E).

 

Conditions for Sale of Flavored Tea only by those manufacturers. Who are registered with Tea Board and the package bearing the label, ‘FLAVOURED TEA’ (Common name of permitted flavor, percentage and Registration No.). (Rule 44G).

 

Restriction on Sale of Common Salt No person shall, sell or offer or expose for sale or have in his premises for the purpose of sale, common salt for direct human consumption unless the same is iodized. (Rule 44H).

 

Restriction on Use and Sale of Artificial Sweeteners except that saccharin sodium can be added to carbonated water, supari, pan masala and pan flavoring material within the specified maximum limit and aspertaine may be sold for diabetic use under medical advice. (Rule 47).

Prohibition on Sale of Permitted Food Colors, i.e. Synthetic colors, or their mixtures or any preparation of such colors, except under a license. (Rule 48A).

 

Prohibition on Sale of Permitted Food Additives, except only under the ISI certification marks. (Rule 48C).

Prohibition on Use of Coumarin and Dihydro Cocumarin, Tankabean (Dipteryl Adorat) and B-Asarane And Cinamyl Authracilate, as flavoring agents. Any extraneous addition of flavoring agent should be mentioned on the label attached to any package of food so flavored, in capital letters in the following manner:



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