STANDARDS OF WEIGHTS AND MEASURES (ENFORCEMENT) ACT, 1985


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 ACT NOT TO APPLY TO INTER--STATE TRADE OR COMMERCE View Judgements
  3 DEFINITIONS View Judgements
  4 PROVISIONS OF THIS ACT TO OVERRIDE THE PROVISIONS OF ANY OTHER LAW EXCEPT THE STANDARDS ACT View Judgements
  5 APPOINTMENT OF CONTROLLERS, INSPECTORS "AND OTHER OFFICERS AND STAFF View Judgements
  6 POWER TO AUTHORISE INSPECTOR TO ADJUST WEIGHTS OR MEASURES View Judgements
  7 CONTROLLER AND OFFICERS APPOINTED UNDER THIS ACT TO BE PUBLIC SERVANTS. View Judgements
  8 PROTECTION OF ACTION TAKEN IN GOOD FAITH. View Judgements
  9 PROHIBITION OF USE OF WEIGHTS AND MEASURES OTHER THAN STANDARD WEIGHTS AND MEASURES View Judgements
  10 USE OF WEIGHTS ONLY OR MEASURES ONLY IN CERTAIN CASES. View Judgements
  11 PROHIBITION OF QUOTATIONS, ETC., OTHERWISE THAN IN TERMS OF STANDARD WEIGHT OR MEASURE View Judgements
  12 CUSTODY AND VERIFICATION OF REFERENCE STANDARDS View Judgements
  13 PREPARATION OF SECONDARY AND WORKING STANDARDS View Judgements
  14 VERIFICATION, STAMPING AND CUSTODY OF SECONDARY OR WORKING STANDARDS View Judgements
  15 SECONDARY OR WORKING STANDARD WHICH MAY NOT BE STAMPED View Judgements
  16 PERSONS USING WEIGHTS OR MEASURE FOR; TRANSACTIONS OR INDUSTRIAL PRODUCTION OR OF PROTECTION TO GET THEMSELVES REGISTERED View Judgements
  17 PROCEDURE OF REGISTRATION View Judgements
  18 PUNISHMENT FOR NON--REGISTRATION View Judgements
  19 PROHIBITION ON THE MANUFACTURE, REPAIR OR SALE OF WEIGHTS OR MEASURES WITHOUT LICENCE View Judgements
  20 SUSPENSION AND CANCELLATION OF LICENCE View Judgements
  21 MANUFACTURE OF WEIGHTS OR MEASURES View Judgements
  22 PROHIBITION OF SALE OR USE OF UNSTAMPED WEIGHTS OR MEASURES View Judgements
  23 -n/a- View Judgements
  24 VERIFICATION AND STAMPING OF WEIGHTS OR MEASURES View Judgements
  25 DISPLAY OF CERTIFICATE OF VERIFICATION View Judgements
  26 VALIDITY OF WEIGHTS OR MEASURES DULY STAMPED View Judgements
  27 POWER TO INSPECT View Judgements
  28 POWER OF INSPECTOR TO REQUIRE PRODUCTION OF WEIGHT OR MEASURE OR RECORDS FOR INSPECTION View Judgements
  29 POWER OF INSPECTOR TO ENTER PREMISES View Judgements
  30 POWER TO SEARCH View Judgements
  31 POWER OF INSPECTOR TO SEIZE ANY WEIGHT OR MEASURE View Judgements
  32 FORFEITURE View Judgements
  33 PROVISIONS OF THE STANDARDS ACT AND THE RULES MADE THERE UNDER RELATING TO COMMODITIES IN PACKAGED FORM TO APPLY TO COMMODITIES IN PACKAGED FORM SOLD OR DISTRIBUTED WITHIN THE STATE View Judgements
  34 CUSTOM OR USAGE REQUIRING DELIVERY OF ADDITIONAL QUANTITIES TO CEASE View Judgements
  35 SALE BY HEAPS View Judgements
  36 PENALTY FOR MANUFACTURING, ETC., OF NON STANDARD WEIGHTS OR MEASURES. View Judgements
  37 PENALTY FOR COUNTERFEITING OF SEALS, ETC View Judgements
  38 PENALTY FOR SALE OR DELIVERY OF COMMODITIES) ETC., BY NON-STANDARD WEIGHT OR MEASURE View Judgements
  39 PENALTY FOR KEEPING NON-STANDARD WEIGHTS OR MEASURES FOR USE AND FOR OTHER CONTRAVENTIONS View Judgements
  40 PENALTY FOR CONTRAVENTION OF SECTION 10 View Judgements
  41 PENALTY FOR CONTRAVENTION OF SECTION 11 View Judgements
  42 PENALTY FOR CONTRAVENTION OF SECTION 19 View Judgements
  43 PENALTY FOR CONTRAVENTION OF SECTION 20 View Judgements
  44 PENALTY FOR CONTRAVENTION OF SECTION 21 View Judgements
  45 PENALTY FOR CONTRAVENTION OF SECTION 22 View Judgements
  46 PENALTY FOR CONTRAVENTION OF SECTION 23 View Judgements
  47 PENALTY FOR CONTRAVENTION OF SECTION 24 View Judgements
  48 PENALTY FOR CONTRAVENTION OF SECTION 28 View Judgements
  49 FOR CONTRAVENTION OF SECTION 29 View Judgements
  50 PENALTY FOR CONTRAVENTION OF SECTIONS 30 AND 31 View Judgements
  51 PENALTY FOR CONTRAVENTION OF SECTION 33 View Judgements
  52 PENALTY FOR CONTRAVENTION OF SECTION 35 View Judgements
  53 PENALTY FOR TAMPERING WITH LICENCE View Judgements
  54 PENALTY FOR SELLING OR DELIVERING REJECTED WEIGHTS AND MEASURES View Judgements
  55 PENALTY FOR PERSONATION OF OFFICIALS View Judgements
  56 PENALTY FOR GIVING FALSE INFORMATION OR MAINTAINING FALSE RECORDS OR REGISTERS View Judgements
  57 WILFUL VERIFICATION OR DISCLOSURE IN CONTRAVENTION OF LAW View Judgements
  58 VEXATIOUS SEARCH View Judgements
  59 PENALTY FOR CONTRAVENTIONS NOT SEPARATELY PROVIDED FOR View Judgements
  60 PRESUMPTION TO BE MADE IN CERTAIN CASES View Judgements
  61 WHEN EMPLOYER TO BE DEEMED TO HAVE ABETTED AN OFFENCE View Judgements
  62 OFFENCES BY COMPANIES View Judgements
  63 COGNIZANCE OF OFFENCES View Judgements
  64 SUMMARY TRIAL OF CERTAIN OFFENCES View Judgements
  65 COMPOUNDING OF OFFENCES View Judgements
  66 PROVISIONS OF INDIAN PENAL CODE NOT TO APPLY TO ANY OFFENCE UNDER THIS ACT View Judgements
  67 TRANSFER OR TRANSMISSION OF BUSINESS View Judgements
  68 LICENCES NEITHER SALEABLE NOR TRANSFERABLE View Judgements
  69 APPEALS View Judgements
  70 LEVY OF FEES View Judgements
  71 DELEGATION OF POWERS View Judgements
  72 POWER TO MAKE RULES View Judgements
  73 POWER OF STATE GOVERNMENT TO MAKE PROVISIONS OF THE STANDARDS ACT RELATING TO APPROVAL OF MODELS APPLICABLE TO MODELS OF WEIGHTS OR MEASURES INTENDED TO BE USED EXCLUSIVELY WITHIN THE STATE View Judgements
  74 ACT NOT TO APPLY IN CERTAIN CASES View Judgements
  75 REPEAL AND SAVINGS View Judgements



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