INSPECTION OF ARTICLE OR PROCESS WHEN STANDARD MARK OR CONFORMITY TO INDIA STANDARD IS REQUIRED BY THE ACT OR UNDER ANY OTHER LAW


(1) The Bureau may, in terms of provisions ofSec. 25-, carry out inspections, through its inspecting officers or agents, of articles or processes where Standard Mark or conformity to Indian Standard is required or claimed under this Act or under any other law if authorised under that law.

(2) Such inspections may be carried out in India or outside India at place of manufacture before despatch, or at the place of its entry into India, or at place of its sale or use in India.

(3) Such inspection may include inspection of quality control system, or verification of records of testing or testing of a sample or any other related matter.

(4) The Bureau shall be paid fees for such inspections as may be mutually agreed.

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