Legal Metrology Act, 2009


Section
Section Title
  INTRODUCTION
  title CHAPTER I: PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  3 Definitions View Judgements
  3 Provisions of this Act to override provisions of any other law View Judgements
  title CHAPTER II: STANDARD WEIGHTS AND MEASURES View Judgements
  4 Units of weights and measures to be based on metric system View Judgements
  5 Base unit of weights and measures View Judgements
  6 Base unit of numeration View Judgements
  7 Standard units of weights and measures View Judgements
  8 Standard weight, measure or numeral View Judgements
  9 Reference, secondary and working standard View Judgements
  10 Use of weight or measure for particular purposes View Judgements
  11 Prohibition of quotation, etc., otherwise than in terms of standard units of weight, measure or numeration View Judgements
  12 Any custom, usage, etc., contrary to standard weight, measure or numeration to be void View Judgements
  title CHAPTER III: APPOINTMENT AND POWERS OF DIRECTOR, CONTROLLER AND LEGAL METROLOGY OFFICERS View Judgements
  13 Appointment of Director, legal metrology officers and other employees View Judgements
  14 Appointment of Controller, legal metrology officers and other employees View Judgements
  15 Power of inspection, seizure, etc View Judgements
  16 Forfeiture View Judgements
  17 Manufacturers, etc., to maintain records and registers View Judgements
  18 Declarations on prepackaged commodities View Judgements
  19 Registration for importer of weight or measure View Judgements
  20 Non-standard weights and measures not to be imported View Judgements
  21 Training in Legal Metrology View Judgements
  22 Approval of model View Judgements
  23 Prohibition on manufacture, repair or sale of weight or measure without licence View Judgements
  title CHAPTER IV: VERIFICATION AND STAMPING OF WEIGHT OR MEASURE View Judgements
  24 Verification and stamping of weight or measure View Judgements
  title CHAPTER V: OFFENCES AND PENALTIES View Judgements
  25 Penalty for use of non- standard weight or measure View Judgements
  26 Penalty for alteration of weight and measure View Judgements
  27 Penalty for manufacture or sale of non-standard weight or measure View Judgements
  28 Penalty for making any transaction, deal or contract in contravention of the prescribed standards View Judgements
  29 Penalty for quoting or publishing, etc., of non-standard units View Judgements
  30 Penalty for transactions in contravention of standard weight or measure View Judgements
  31 Penalty for non-production of documents, etc View Judgements
  32 Penalty for failure to get model approved View Judgements
  33 Penalty for use of unverified weight or measure View Judgements
  34 Penalty for sale or delivery of commodities, etc., by non-standard weight or measure View Judgements
  35 Penalty for rendering services by non-standard weight, measure or number View Judgements
  36 Penalty for selling, etc., of non- standard packages View Judgements
  37 Penalty for contravention by Government approved Test Centre View Judgements
  38 Penalty for non-registration by importer of weight or measure View Judgements
  39 Penalty for import of non-standard weight or measure View Judgements
  40 Penalty for obstructing Director, Controller or legal metrology officer View Judgements
  41 Penalty for giving false information or false return View Judgements
  42 Vexatious search View Judgements
  43 Penalty for verification in contravention of Act and rules View Judgements
  44 Penalty for counterfeiting of seals, etc View Judgements
  45 Penalty for manufacture of Weight and measure without licence View Judgements
  46 Penalty for repair, sale, etc., of weight and measure without licence View Judgements
  47 Penalty for tampering with licence View Judgements
  48 Compounding of offences View Judgements
  49 Offences by companies and power of court to publish name, place of business, etc., for companies convicted View Judgements
  50 Appeals View Judgements
  51 Provisions of Indian Penal Code and Code of Criminal Procedure not to apply View Judgements
  52 Power of the Central Government to make rules View Judgements



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