RULE 21: POWERS OF INSPECTING OFFICER


For the purpose of performing the duties imposed on him by or under Sees. 25 and 26 of the Act, an Inspecting Officer may,-

(a) at any time during the usual business hours enter upon any premises in which any article or process in respect of which a licence has been granted under rule 16 is manufactured or employed by a licensee with a view to ascertaining that the Standard Mark is being used in accordance with the terms and conditions imposed by the Bureau and that the scheme of routine inspection and testing specified by the Bureau is being correctly followed;

(b) inspect and take samples at such premises of any such article or any material used or intended to be used in the manufacture of such article which is marked with a Standard Mark;

(c) inspect any process at such premises in respect of which the licensee has been given the authority to use the Standard Mark;

(d) examine the records kept by the licensee relating to the use of the Standard Mark;

(e) enter into and search such place, premises or conveyance for such article or process contravening provisions of Sec. 11-or Sec. 12 of the Act as provided in Sec. 26-and in accordance with the procedure laid down in the Regulations.

(f) where, as a result of search made under (e), any article or process has been found in relation to which contravention of Sec. 11-or Sec. 12 of the Act has taken place, seize such articles and any other things as provided in Sec. 26-and in accordance with the procedure laid down in the Regulations.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon