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Standards of Weights and Measures Act, 1976


Contents

Sections

Particulars

Part I

Provisions Applicable To Every Part 

1

Short title, extent and commencement

2

Definitions

3

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

Part II

Establishment Of Standards Of Weights And Measures 

Chapter I

Standard Units

4

Units of weight or measure to be based on metric system

5

Base unit of length

6

Base unit of mass

7

Base unit of time

8

Base unit of electric current

9

Base unit of thermodynamic temperature

10

Base unit of luminous intensity

11

Base unit of amount of substance

12

Supplementary, derived, special and other units of weight or measure-Their symbols, definitions, etc.

13

Base unit of numeration

14

Standard unit of weight or measure

Chapter II

Physical Representation Of Standard Units 

15

National prototypes

16

National standards

17

National prototype and national standard how to be kept

18

Reference, secondary and working standards

19

Power to Central Government to prescribe physical characteristics, etc., of weights and measures

Chapter III

Standard Weights And Measures 

20

Standard weight or measure

21

Use of non -standard weight or measure prohibited

22

Manufacture, of non-standard weight or measure prohibited

23

Prohibition with regard to inscriptions, etc.

Chapter IV

Custody And Verification Of Standard Equipments 

24

Supply, etc. of reference standards

25

Preparation and custody of secondary or working standards

26

Verification, stamping, etc. of secondary or working standards

27

Secondary or working standard which may be stamped

Part III

Appointment And Powers Of Director And Other Staff 

28

Appointment of Director and other staff

29

Power of inspection, etc.

30

Forfeiture

Part IV

Inter-State Trade Or Commerce In Weight, Measure Or Other Goods 

Chapter I

Applicability Of This Part 

31

Part IV to apply to interstate trade or commerce only

Chapter II

General

32

Use of weights only or measures only in certain cases

33

Prohibition of quotations, etc. otherwise than in terms of standard units of weights, measures or numeration

34

Any custom, usage, etc, contrary to standard weight, measure or numeration to be void

35

Manufacturers, etc. to maintain records and registers

Chapter III

Approval Of Models 

36

Approval of models

37

License to manufacture weights or measures when to be issued

38

Weight or measure to contain number of the approved model, etc.

Chapter IV

Commodities In Packaged Form Intended To Be Sold Or Distributed In The Course Of Inter-State Trade Or Commerce 

39

Quantities and origin of commodities in packaged form to be declare

Chapter V

Verification And Stamping Of Weights And Measures Sent From One State To Another 

40

Definitions

41

Verification and stamping of weights and measures sent from one State to another

42

Weight or measure of the first category to be presumed to be correct throughout the territory of India

43

Weight or measure of the first category not to be sold or used in any State unless it is stamped in the transfer or State

44

Weights or measures of the second category received from transferor State to be produced before the local Inspector of the transferee State

45

Procedure when any weight or measure is transferred from a transferee State to another State

46

Manufacturers, etc., who send any weight and measure to any other State to submit return to the Controller

Part V

Import And Export Of Weights And Measures 

Chapter I

Registration Of Exporters And Importers 

47

Persons exporting or importing any weight or measure to get themselves registered

Chapter II

Export And Import Of Weights, Measures And Commodities In Packaged Form 

48

Conditions under which export of non-standard weights  and measures and other goods may be made

49

Non-metric weight or measure not to be imported

Part VI

Offences And Their Trial

50

Penalty for use of non-standard weights or measures

51

Penalty for contravention of Sec. 18

52

Penalty for contravention of Sec. 22

53

Penalty for contravention of Sec. 23

54

Penalty for contravention of Sec. 29

55

Penalty for contravention of Sec. 32

56

Penalty for contravention of Sec. 33

57

Penalty for contravention of Sec. 34

58

Penalty for contravention of Sec. 35

59

Penalty for contravention of Sec. 36

60

Penalty for manufacture of weights or measures unless approval of model is in force

61

Penalty for contravention of Sec. 38

62

Penalty for sale, etc. of unverified weights or measures in the course of Inter-State trade or commerce

63

Penalty for contravention of Sec. 39

64

Penalty for contravention of Sec. 47

65

Penalty for contravention of Sec. 48

66

Penalty for contravention of Sec. 49

67

Penalty where no specific penalty is provided

68

Presumption to be made in certain cases

69

Penalty for personation of officials

70

Penalty for giving false information or false returns

71

Vexatious actions

72

Cognizance of offences, etc.

73

Compounding of offences

74

Offences by companies and power of Court to publish name, place of business, etc. of companies convicted'

75

Provisions of Indian Penal Code not to apply to any offence punishable under this Act

Part VII

Training Institute 

76

Establishment of a Training Institute and provisions for training there at

77

Training at other places

Miscellaneous 

78

Survey and statistics

79

Conversion of non-metric weights and measures into standard units of weights or measures

80

Non-metric weight or measure not to be mentioned in any document, etc. or to form the basis of any contract after the commencement of this Act

81

Appeals

82

Levy of fees

83

Power to make rules

84

Continuance of certain weights and measures during transitional period

85

Repeal and savings

 

Schedule

THE STANDARDS OF WEIGHTS AND MEASURES ACT, 1976

(Act No. 60 of 1976) 1

[8th April, 1976]

An Act to establish standards of weights and measures, to regulate inter-State trade or commerce in weights, measures and other goods which are sold or distributed by weight, measure or number, and to provide for matters connected therewith or incidental thereto

Be it enacted by Parliament in the Twenty-seventh Year of the Republic of India as follows :



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