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4. Constitution of Standing Advisory Committee.-

(1) The Central Government shall, with a view to determining the commodity or class of commodities or percentages thereof in respect of which jute packaging material shall be used in their packing, constitute a Standing Advisory Committee consisting of such persons as have, in the opinion of that Government, the necessary expertise to give advice in the matter.

(2) The Standing Advisory Committee shall, after considering the following matters, indicate its recommendations to the Central Government, namely:-

(a) the existing level of usage of jute material;

(b) the quantity of raw jute available;

(c) the quantity of jute material available;

(d) the protection of interests of persons engaged in the jute industry and in the production of raw jute;

(e) the need for continued maintenance of jute industry;

(f) the quantity of commodities which, in its opinion, is likely to be required for packing in jute material;

(g) such other matters as the Standing Advisory Committee may think fit.



Jute Packaging Materials (Compulsory Use in Packing Commodities) Act, 1987 Back




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