Section 2.3   [ View Judgements ]

Seizure of articles of food by the Food Safety Officer and matters connected therewith


2.3.1.: Form of receipt for article of food seized by a Food Safety officer- For every article of food seized under clause (b) of sub-section 1 of Section 38 of the Act, a receipt in Form II shall be given by the Food Safety Officer to the person from whom the article of food was seized.



2.3.2 Form of order/bond not to dispose of the stock: Where the Food Safety Officer keeps any article of food in the safe custody of the Food Business Operator under clause (c) of sub-section (1) of Section 38 of the Act.



1. he shall, after affixing the seal, on the article of food, make an order to the Food Business Operator in Form III and the Food Business Operator shall comply with such an order, and



2. he may require the Food Business Operator to execute a bond in Form IV.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon



LawyerServices is a Premium Legal Tech solution.


Lawyers, Law Firms, Government Departments and Corporates rely on us for, Workflow Automation, Data Aggregation, Timely Updates, Case Management, Intelligent Research, Latest Legal Data Updates and a LOT more!

If you are a legal professional, CONTACT US, in order to see how our UNIQUE solution can benefit your organization.

Features Intro Close Box