Drugs and Cosmetics Act, 1940


Section
Section Title
  Introduction
  Preamble
  1 Short Title, Extent and Commencement. View Judgements
  2 Application of other laws not barred. View Judgements
  3 Definitions. View Judgements
  3A Construction of references to any law not in force or any functionary not in existence in the State of Jammu and Kashmir. View Judgements
  4 Presumption as to poisonous substances. View Judgements
  5 The Drugs technical advisory board. View Judgements
  6 The central drugs laboratory. View Judgements
  7 The Drugs consultative committee. View Judgements
  7A Section 5 and 7 not to apply to Ayurvedic, Siddha or Unani drugs. View Judgements
  8 Standards of quality. View Judgements
  9 Misbranded drugs. View Judgements
  9A Adulterated drugs. View Judgements
  9B Spurious drugs. View Judgements
  9C Misbranded cosmetics. View Judgements
  9D Spurious cosmetics. View Judgements
  10 Prohibition of import of certain drugs or cosmetics. View Judgements
  10A Power of Central Government to prohibit import of drugs and cosmetics in public interest. View Judgements
  11 Application of law relating to sea customs and powers of Customs Officers. View Judgements
  12 Power of Central Government to make rules. View Judgements
  13 Offences. View Judgements
  14 Confiscation. View Judgements
  15 Jurisdiction. View Judgements
  16 Standards of quality View Judgements
  17 Misbranded, drugs. View Judgements
  17A Adulterated drugs. View Judgements
  17B Spurious cosmetics. View Judgements
  17C Misbranded cosmetics View Judgements
  17D Spurious cosmetics View Judgements
  18 Prohibition of manufacture and sale of certain drugs and cosmetics. View Judgements
  18A Disclosure of the name of the manufacturer, etc. View Judgements
  18B Maintenance of records and furnishing of information. View Judgements
  19 Pleas. View Judgements
  20 Government Analysts. View Judgements
  21 Inspectors. View Judgements
  22 Powers of Inspectors. View Judgements
  23 Procedure of Inspectors. View Judgements
  24 Persons bound to disclose place where drugs or cosmetics are manufactured or kept. View Judgements
  25 Reports of Government Analysts. View Judgements
  26 Purchaser of drug or cosmetic enabled to obtain test or analysis. View Judgements
  26A Powers of Central Government to prohibit manufacture, etc., of drug and cosmetic in public interest. View Judgements
  27 Penalty for manufacture, sale, etc., of drugs in contravention of this Chapter. View Judgements
  27A Penalty for manufacture, sale, etc., of cosmetics in contravention of this Chapter. View Judgements
  28 Penalty for non-disclosure of the name of the manufacturer, etc. View Judgements
  28A Penalty for not keeping documents, etc., and for non-disclosure of information. View Judgements
  28B Penalty for manufacture, etc., of drugs or cosmetics in contravention of section 26A. View Judgements
  29 Penalty for use of Government Analyst's report for advertising. View Judgements
  30 Penalty for subsequent offences. View Judgements
  31 Confiscation. View Judgements
  31A Application of provisions of Government departments. View Judgements
  32 Cognizance of offences. View Judgements
  32A Power of Court to impaled the manufacturer, etc. View Judgements
  33 Power of Central Government to make rules. View Judgements
  33A Chapter not to apply to Ayurvedic, Siddha or Unani drugs. View Judgements
  33B Application of Chapter IVA. View Judgements
  33C Ayurvedic and Unani Drugs Technical Advisory Board. View Judgements
  33D The Ayurvedic, Siddha and Unani Drugs Consultative Committee. View Judgements
  33E Misbranded drugs. View Judgements
  33EE Adulterated drugs. View Judgements
  33EEA Spurious drugs. View Judgements
  33EEB Regulation of manufacture for sale of Ayuredic, Siddha and Unani drugs. View Judgements
  33EEC Prohibition of manufacture and sale of certain Ayurvedic, Siddha and Unani drugs. View Judgements
  33EED Power of Central Government to prohibit manufacture, etc., of Ayurvedic, Siddha or Unani drugs in public interest. View Judgements
  33F Government Analysts. View Judgements
  33G Inspectors. View Judgements
  33H Application of provisions of sections 22, 23, 24 and 25. View Judgements
  33I Penalty for manufacture, sale, etc., of Ayurvedic, Siddha or Unani drug in contravention of this Chapter. View Judgements
  33J Penalty for subsequent offences. View Judgements
  33K Confiscation. View Judgements
  33L Application of provisions to Government departments. View Judgements
  33M Cognizance of offences. View Judgements
  33N Power of Central Government to make rules. View Judgements
  33-O Power to amend First Schedule. View Judgements
  33P Power to give directions. View Judgements
  34 Offences by companies. View Judgements
  34A Offences by Government departments. View Judgements
  34AA Penalty for vexatious search or seizure. View Judgements
  35 Publication of sentences passed under this Act. View Judgements
  36 Magistrate's power to impose enhanced penalties. View Judgements
  36A Certain offences to be tried summarily. View Judgements
  37 Protection of action taken in good faith. View Judgements
  38 Rules to be laid before Parliament. View Judgements
  FIRST SCHEDULE
  SECOND SCHEDULE



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