Section 14   [ View Judgements ]

COMPULSORY USE OF STANDARD MARK FOR ARTICLES RND PROCCSSES TO CERTAIN SCHEDULED INDUSTRIES


If the Central Government, after consulting the Bureau, is of the opinion that it is necessary or expedient so to do, in the public interest, it may, by order published in the Official Gazette,-

(a) notify any article or process of any scheduled industry which shall conform to the Indian Standard; and

(b) direct the use of the Standard Mark under a licence as compulsory on such article or process.

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