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Bureau of Indian Standard Act, 1986

Content

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II    

Preliminary

3

Establishment and incorporation of Bureau of Indian Standards

4

Constitution of Executive Committee

5

Constitution of the Advisory committees and other committees

6

Vacancies, etc., not to invalidate proceedings of Bureau Executive Committee, etc

7

Director General of the Bureau

8

Officers and employees of the Bureau

Chapter III

Transfer Of Assets, Liabilities Etc., Of The Indian Standards Institution To The Bureau

9

Transfer of assets, liabilities and employees of Indian Standards Institution

Chapter IV  

Powers And Functions Of The Bureau

10

Functions of the Bureau

11

Prohibition of improper use of Standard Mark

12

Prohibition of use of certain names, etc.

13

Prohibition of registration in certain cases

14

Compulsory use of Standard Mark for articles and processes to certain scheduled industries

Chapter V     

Licence

15

Grant of licence

16

Appeal

Chapter VI

Finance, Accounts And Audit

17

Grants and loans by the Central Government

18

Fund  

19

Borrowing powers of the bureau  

20

Budget  

21

Annual report  

22

Accounts and audit  

23

Annual report to be laid before Parliament  

Chapter VII

Miscellaneous

24

Power of Central Government to issue directions

25

Inspecting officer  

26

Power to search and seizure  

27

Delegation  

28

Power to obtain information  

29

Savings  

30

Certain matters to be kept confidential  

31

Members, officers and employees of the Bureau to be public Servants

32

Protection of action taken in good faith  

33

Penalty for improper use of Standard Mark, etc.

34

Cognizance of offences by courts

35

Offences by companies  

36

Authentication or orders and other instruments of the Bureau  

37

Power to make rules  

38

Power to make regulations  

39

Rules and regulations to be laid before Parliament  

40

Act not to affect operation of certain Acts

41 Power to remove difficulties
42 Repeal and saving

No.63 OF 1986

[23rd December, 1986.]

An Act to provide for the establishment of a Bureau for the harmonious development of the activities of standardisation, marking and quality certification of goods and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Thirty-seventh year of the Republic of India as follows:-

Comment: The Act seeks to provide for the for the harmonious development of the activities of standardisation, marking and quality certification of goods and for matters connected therewith or incidental thereto.



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