RULE 8: RECOGNITION OF OTHER STANDARDS AS INDIAN STANDARDS


(1) The Bureau may, in relation to an article or process, recognise any standard established by any other institution in India or outside as an Indian Standard with necessary editorial modification, in accordance with the procedure as provided hereafter. Provided that any standard recognised by the Indian Standards Institution at any lime before the date on which the Act, the Rules and the Regulations come into force shall be deemed to have been recognised under provisions of the Act, the Rules and the Regulations.

(2) The proposal for such recognition of the appropriate standard shall be made as laid down in Cl. (a) of sub-rule (6) ofrule 7-.

(3) If the Director-General is satisfied that the proposal should be further processed, he shall-

(a) refer it to the Chairman of the concerned Sectional Committee for his recommendation regarding the recognition of the other standard as Indian Standard;

(b) if the subject-matter of the proposed standard does not fall within the scope of work of any of the existing Sectional Committees, refer it to the Chairman of the Division Council scope of which is close to the subject under consideration for his recommendation regarding its recognition;

(c) if the subject-matter of the proposed standard does not fall within the scope of work of any of the existing Sectional Committees, and if there is no Division Council scope of which is closed to the subject under consideration, consult an adhoc experts Committee specially constituted by him for this purpose, for recommendations regarding its recognition.

(4) Standards so recognised as Indian Standards shall be notified in the official Gazelle in accordance with Cl. (b) of sub-rule (1) ofrule 7-.

(5) Recognised Indian Standards shall also be made available for sale.]

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