INTRODUCTION


Whereas Central Government proposes to make draft Food Safety and Standards Rules, 2011 , in exercise of the powers conferred by section 91 of Food Safety and Standards Act, 2006 (34 of 2006), read with the sections 5, 7, 30, 36, 37, 38, 39, 40, 41, 43, 45, 46, 47, 68, 70, 71, 73, 74, 75, 76, 77, 78, 81, 82, 83 and 84 which have been notified by the Government of India vide SO 1855 (E) dated 29th July, 2010, and



Whereas these draft rules have been published at 1 to 68 in the Gazette of India Extraordinary Part II - Sec. 3 (i) dated 19th January, 2011 under the notification of Government of India in the Ministry of Health and Family Welfare no G.S.R 39 (E) dated the 19th January, 2011 inviting objections and suggestions from all persons likely to be affected thereby before the expiry of period of thirty days from the date on which the copies of the said Gazette containing the said notification were made available to the public;



And whereas the copies of the Gazette were made available to the public on the 20th January, 2011.



And whereas objections and suggestions received from the public within the specified period on the said draft Rules have been considered by the Central Government.



Now therefore, in exercise of the power conferred by section 91 of the said Act, the Central Government hereby makes the following Rules namely:-

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