RULE 7: ESTABLISHMENT, PUBLICATION AND PROMOTION OF INDIAN STANDARDS


(1) Establishment-

(a) The Bureau shall establish Indian Standards in relation to any article or process and shall amend, revise or cancel the standards so established as may be necessary, by a process of consultation with consumers, manufacturers, technologists, scientists and officials through duly constituted committees as provided hereafter. The procedure employed in establishing the standard shall also be designed such that concerned interests, in addition of the members of the Committees of the Bureau, have the opportunity to communicate their views: Provided that any Indian Standard established by the Indian Standards Institution at any time before the date on which the Act, the Rules and Regulations come into force shall be deemed to have been established under the provisions of the Act, the Rules and the Regulations.

(b) All standards, their revisions, amendments and cancellations shall be established by notification in the official Gazette.

(2) Technical Committees-

(a) For the purpose of formulation of Indian Standards in respect of article or processes, technical committees of experts may be constituted. Such committees may include Division Councils, Sectional Committees, Sub-Committees and Panels.

(b) Division Councils, Sectional Committees and Sub-committees shall be reconstituted once every three years. The tenure of Panels shall be as decided by the concerned Sectional Committee.

(3) Division Councils-

(a) Division Councils shall be set up by the Bureau in defined areas of industries and technologies for formulation of standards. These shall include concerned officers of the Bureau and representatives of various interests, such as, consumers, regulatory and other Government bodies, industry, scientists, technologists and testing organisations. These may also include consultants. An officer of the Bureau shall be the Member-Secretary.

(b) Major functions of a Division Council would be as follows :

(i) to advise on the subject areas to be taken up for formulation of standards in their respective areas keeping in view the national needs and priorities;

(ii) to set up Sectional Committees within their areas, define their scopes, appoint their Chairman and members and coordinate their activities;

(iii) to approve proposals for work, decide which proposals should be taken up and direct the Sectional Committee(s) concerned to undertake the approved work and to determine the priority to be assigned to the work;

(iv) to advise on matters relating to research and development needed for the establishment of standards or their revisions;

(v) to study the work of international organisations and their committees in standards formulation as related to the area of work of the Division Council and recommend on the extent and manner of participation in standardisation activities at the international level;

(vi) to advise on implementation of established standards;

(vii) to receive and deal with activity reports and to make recommendations thereon to the Bureau concerning matters in which the decision of the Bureau is necessary;

(viii) to carry out such tasks as may be specifically referred to it by the Bureau/Standards Advisory Committee.

(4) Sectional Committees, Sub-committees and Panels -

(a) Sectional Committees shall be appointed by Division Councils or if necessary by the Bureau for the preparation of. a particular standard or group of standards. These shall include concerned officers of the Bureau and representatives of various interests, such as, consumers, regulatory and other Government bodies, industry, scientists, technologists and testing organisations and may also include consultants, but consumer interests shall, as far as possible, predominate. An officer of the Bureau shall be the Member-Secretary.

(b) A Sectional Committee may appoint sub-committees and/or panels.

(c) Sectional Committees, sub-committees and panels may co-opt experts to assist them in their work.

(5) Terms and Conditions for engaging Consultants- The terms and conditions for engaging consultants in the work of the Division Councils and other technical committees and in the work relating to establishment of standards shall be as decided by the Executive Committee.

(6) Procedure for Establishment of Indian Standards-

(a) Any Ministry of the Central Government, State Governments, Union Territory Administrations, consumer organisations, industrial units, industry- associations, professional bodies, members of the Bureau and members of its technical committees may submit proposals to the Bureau for establishing a standard or for revising, amending, or cancelling an established standard by making such request in writing.

(b) The work of formulation of standards on any specific subject shall be undertaken when the Division Council concerned is satisfied as a result of its own deliberations or on investigation and consultation with concerned interests that the necessity for standardisation has been established.

(c) When the subject has been so investigated as in sub-rule (b) and the need established, the Division Council concerned shall assign the task for formulating the standard to an appropriate Technical Committee or shall appoint a new Technical Committee for the purpose.

(d) When request for establishing a standard for any specific subject has not been accepted after its due consideration the proposer shall be informed of the decision.

(e) A draft standard prepared and duly approved by a Committee shall be issued in draft form and widely circulated for a period of not less than one month amongst the various interests concerned for critical review and suggestions for improvement. The wide circulation may be waived if so decided by the Sectional Committee where the matter is urgent or non-controversial.

(f) The appropriate Technical Committee shall thereafter finalise the draft standard giving due consideration to the comments that may be received. The draft standard after it has been approved by the Sectional Committee or its Chairman shall be submitted to the Chairman of the Division Council concerned for adoption on its behalf.

(g) All established standards shall be reviewed periodically, at least once in five years, to determine the need for revision or withdrawal. Standards which in the opinion of the Sectional Committee need no revision or amendment shall be reaffirmed by the Sectional Committee.

(h) Proposals for revising or amending published standards shall be considered by the Technical Committee concerned. The revision or amendment shall then be dealt with in accordance with Cls. (c) and (f) of sub-rule (6) dealing with the establishment of Indian Standards.

(i) The Director-General, however, shall have the power to issue amendments of the corrigenda type meant to correct errors and omissions in established Indian Standards, without reference to the concerned Technical Committee or the Division Council and report to the concerned Technical Committee.

(j) The Director-General shall also have the power to tentatively modify such of the provisions of an Indian Standard as in his view are necessary for expeditious fulfilment of any of the objectives of the Act: Provided that within six months of such actions, concurrence of the concerned Sectional Committee is duly obtained.

(k) Withdrawal of an established Indian Standard shall be decided upon by the Chairman of the respective Division Council on the recommendation of the Sectional Committee concerned.

(7) Status o f Indian Standards-

(a) The procedure employed in establishing Indian Standards is designed to ensure that all interested parties have an opportunity to put forward their views, that a consensus has been obtained on the contents of the standards and that there is substantial support for the standards.

(b) Indian Standards are voluntary and available to the public. Their implementation depends on adoption by concerned parties. However, an Indian Standard becomes binding if it is stipulated in a contract or referred to in a legislation or made mandatory by specific orders of the Government.

(8) Publication- The Indian Standards established by the Bureau, their revisions and amendments shall be published and copies thereof, in any form as may be determined by the Bureau, shall be made available for sale.

(9) Pricing of Indian Standards and other Publications- The prices of Indian Standards and other publications shall be fixed by the Director-General according to the policy directives of the Executive Committee and may be reviewed periodically.

(10) Standards Promotion- The Bureau may promote standardization and adoption of Indian Standards by consumers, commerce, industry. Government and other interests, in such manner as may be considered necessary.

(11) Procedure for Establishing of Tentative (Provisional) Indian Standards-

(a) A tentative Indian Standard may be prepared when urgently needed but its technical accuracy cannot be established an account of technology being new or not having been proven commercially.

(b) The proposal for preparation of a Tentative Indian Standard shall be as per Cl. (a) of sub-rule (6) of rule 7-. The proposal shall be accompanied by a draft of the Tentative Indian Standard.

(c) The draft of the Tentative Indian Standard shall be examined by the Sectional Committee concerned for approval and issued as a Tentative Indian Standard without wide circulation, after its adoption by Chairman of Division Council concerned on its behalf.

(d) The Foreword of the Tentative Indian Standard shall clearly being out the following:

(i) Need for preparing the Tentative Indian Standards;

(ii) Scope of its application; and

(iii) Period of its validity- The Sectional Committee, may decide the period of validity but this shall not exceed two years.

Period of validity may be extended by not more than two years on a review by the Sectional Committee.

(e) The Tentative Standard shall not be used for Standard Mark.

(f) Before the expiry of the validity period, the Tentative Indian Standard shall be considered by the Sectional Committee for establishing it as a regular standard. If the Sectional Committee is not in favour of its establishment as a regular standard, the . Tentative Indian Standard shall lapse after its validity period.

(g) Tentative Indian Standard shall be gazetted in accordance with Cl. (b) of sub- rule (1) ofrule 7-.

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