APPOINTMENT OF AGENTS


(1) Bureau may appoint any person or laboratoryor organisation in India or outside India as their agents to act on their behalf for discharging any one or more of the following functions:

(a) to carry out inspections of manufacturer's premises in India or outside for allowing use of the Standard Mark;

(b) to test samples of products for their conformity to Indian Standards;

(c) to inspect consignments intended to be covered under the Standard Mark.

(2) The terms and conditions of the appointment as agents shall be set out in an agreement between the Bureau and the agent so appointed.37[Provided that the appointment of agents outside India shall be made with the previous approval of the Central Government] Comment This rule authorises the Bureau to appoint agents to act on its behalf for discharging the various functions.

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