Export (Quality Control and Inspection) Act, 1963


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment of Export Inspection Council View Judgements
  4 Director of Inspection and Quality Control View Judgements
  5 Functions of the Council View Judgements
  6 Powers of the Central Government in regard to quality control and inspection View Judgements
  7 Machinery for quality control and inspections View Judgements
  8 Power to recognise or establish marks to denote conformity with standard specifications View Judgements
  9 Power to obtain information from exporters, etc View Judgements
  10 Finance, accounts and audit View Judgements
  10A Power to enter and inspect View Judgements
  10B Power to search View Judgements
  10C Power to seize commodities, etc View Judgements
  10D Power to stop and seize conveyances View Judgements
  10E Search and seizure to be made in accordance with the Code of Criminal Procedure, 1973 View Judgements
  10F Confiscation View Judgements
  10G Confiscation of conveyance View Judgements
  10H Option to pay fine in lieu of confiscation View Judgements
  10I Liability to penalty View Judgements
  10J Confiscation or penalty not to interfere with other punishments View Judgements
  10K Adjudication View Judgements
  10L Giving of opportunity to the owner of goods, etc View Judgements
  10M Appeal View Judgements
  10N Powers of revision View Judgements
  10O Powers of adjudicating and other authorities View Judgements
  10P Continuance of proceedings in the event of death or insolvency View Judgements
  11 Penalty View Judgements
  11A Penalty for contravention of order made by adjudicating authority or Appeallate authority View Judgements
  11B Offences by officers and employees of agency, etc View Judgements
  11C Correction of clerical or arithmetical mistakes View Judgements
  12 Offences by companies View Judgements
  13 Delegation of powers View Judgements
  14 Procedure for prosecution View Judgements
  15 Officers and employees of agency to be public servants View Judgements
  16 Protection of action taken in good faith View Judgements
  16A Suspension, etc., of operation of the provisions of the Act View Judgements
  17 Power to make rules View Judgements
  18 Act to override other enactments View Judgements



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