Food Safety and Standards Act, 2006


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Declration as to expediency of control by Union View Judgements
  3 Definitions View Judgements
  4 Establishment of Food Safety and Standards Authority of India View Judgements
  5 Composition of Food Authority and qualifications for appointment of its Chairperson and other Members View Judgements
  6 Selection Committee for selection of Chairperson and members of Food Authority View Judgements
  7 Term of office salary, allowances and other conditions of service of Chairperson and Members of Food View Judgements
  8 Removal of Chairperson and Members of Food Authority View Judgements
  9 Officers and other employees of Food Authority View Judgements
  10 Functions of the Chief Executive Officer View Judgements
  11 Central Advisory Committee View Judgements
  12 Functions of Central Advisory Committee View Judgements
  13 Scientific Panels View Judgements
  14 Scientific Committee View Judgements
  15 Procedure for Scientific Committee and Scientific Panel View Judgements
  16 Duties and functions of Food Authority View Judgements
  17 Proceedings of Food Authority View Judgements
  18 General principles to be followed in administration of Act View Judgements
  19 Use of food additive or processing aid View Judgements
  20 Contaminants, naturally occurring toxic substances, heavy metals, etc . View Judgements
  21 Pesticides, veterinary drugs residues, antibiotic residues and micro-biological counts View Judgements
  22 Genetically modified foods, organic foods, functional foods, proprietary foods, etc View Judgements
  23 Packaging and labeling of foods View Judgements
  24 Restrictions of advertisement and prohibition as to unfair trade practices View Judgements
  25 All imports of articles of food to be subject to this Act View Judgements
  26 Responsibilities of the food business operator View Judgements
  27 Liability of manufactures, packers, wholesalers, distributors and sellers View Judgements
  28 Food recall procedures View Judgements
  29 Authorities responsible for enforcement Act View Judgements
  30 Commissioner of Food Safety of the State View Judgements
  31 Licensing and registration of food business View Judgements
  32 Improvement notices View Judgements
  33 Prohibition orders View Judgements
  34 Emergency prohibition notices and orders View Judgements
  35 Notification of food poisoning View Judgements
  36 Designated Officer View Judgements
  37 Food Safety Officer View Judgements
  38 Powers of Food Safety Officer View Judgements
  39 Liability of Food Safety Officer in certain cases View Judgements
  40 Purchaser may have food analysed View Judgements
  41 Power of search, seizure, investigation and procedure thereof View Judgements
  42 Procedure for launching prosecution View Judgements
  43 Recognition and accreditation of Laboratories, research institutions and referral food laboratory View Judgements
  44 Recognition of organisation or agency for food safety audit View Judgements
  45 Food Analysis View Judgements
  46 Functions of Food Analyst View Judgements
  47 Sampling and analysis View Judgements
  48 General provisions relating to offences View Judgements
  49 General provisions relating to penalty View Judgements
  50 Penalty for selling food not of the nature or substances or quality demanded View Judgements
  51 Penalty for sub-standard food View Judgements
  52 Penalty for misbranded food View Judgements
  53 Penalty for misleading advertisement View Judgements
  54 Penalty for food containing extraneous matter View Judgements
  55 Penalty for failure to comply with the directions of Food Safety Officer View Judgements
  56 Penalty for unhygienic or unsanitary processing or manufacturing of food View Judgements
  57 Penalty for possessing adulterant View Judgements
  58 Penalty for contraventions for which no specific penalty is provided View Judgements
  59 Punishment for unsafe food View Judgements
  60 Punishment for interfering with seized items View Judgements
  61 Punishment for false information View Judgements
  62 Punishment for obstructing or impersonating a Food Safety Officer View Judgements
  63 Punishment for carrying out a business without licence View Judgements
  64 Punishment for subsequent offences View Judgements
  65 Compensation in case of injury or death of consumer View Judgements
  66 Offences by companies View Judgements
  67 Penalty for contravention of provisions of this Act in case of import of articles of food to be in addition to penalties provided under any other Act View Judgements
  68 Adjudication View Judgements
  69 Power to compound offences View Judgements
  70 Establishment of Food Safety Appellate Tribunal View Judgements
  71 Procedure and powers of Tribunal View Judgements
  72 Civil court not to have jurisdiction View Judgements
  73 Power of court of try cases summarily View Judgements
  74 Special courts and Public Prosecutor View Judgements
  75 Power to transfer cases to regular courts View Judgements
  76 Appeal View Judgements
  77 Time limit for prosecutions View Judgements
  78 Power of court to implead manufacturer, etc View Judgements
  79 Magistrate View Judgements
  80 Defences which may or may not be allowed in prosecution under this Act View Judgements
  81 Budget of Food Authority View Judgements
  82 Finances of the Food Authority View Judgements
  83 Accounts and audit of Food Authority View Judgements
  84 Annual report of Food Authority View Judgements
  85 Power of Central Government to issue directions to Food Authority and obtain reports and returns View Judgements
  86 Power of Central Government to give directions to State Governments View Judgements
  87 Members, officers of Food Authority and Commissioner of Food Safety to be public servants View Judgements
  88 Protection of action taken in good faith View Judgements
  89 Overriding effect of this Act over all other food related laws View Judgements
  90 Transfer of existing employees of Central Government Agencies governing various food Authority View Judgements
  91 Power of Central of Government to make rules View Judgements
  92 Power of Food Authority to make regulations View Judgements
  93 Laying of rules and regulations before Parliament View Judgements
  94 Power of State Government to make rules View Judgements
  95 Reward by State Government View Judgements
  96 Recovery of penalty View Judgements
  97 Repeal and savings View Judgements
  98 Transitory provisions for food standards View Judgements
  99 Milk and Milk Products Order, 1992 shall be deemed to be regulations made under this Act View Judgements
  100 Amendments to the Infant Milk Substitutes, Feeding Bottles and Infant Foods (Regulations of Production, Supply and Distribution) Act 1993 View Judgements
  101 Power to remove difficulties View Judgements
  SCHEDULE I
  SCHEDULE II



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