West Bengal Standards of Weights and Measures (Enforcement) Act, 1958


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent, commencement, repeal and savings View Judgements
  2 Definitions View Judgements
  title CHAPTER II : STANDARD WEIGHTS AND STANDARD MEASURES View Judgements
  3 Working models View Judgements
  4 Verification models View Judgements
  5 Reference standards View Judgements
  6 Prohibition of use of weights and measures other than standard weights and measures View Judgements
  7 Power to prescribe the use of weights only, or measures only, in certain cases View Judgements
  title CHAPTER III : VERIFICATION AND STAMPING OF WEIGHTS AND MEASURES View Judgements
  8 Making of denomination on weights and measures View Judgements
  9 Prohibition of sale, delivery or use of unstamped weights and measures or weighing instruments or measuring instruments View Judgements
  10 Power of State Government to exempt View Judgements
  11 Prohibition of manufacture, etc. of weights and measures without licence View Judgements
  12 Marking of weights or measures on sealed containers View Judgements
  13 Appointment of Controller, Deputy Controllers, Assistant Controllers and Inspectors View Judgements
  14 Verification and stamping by Inspectors View Judgements
  15 Power to inspect, etc View Judgements
  16 Manufacturers, etc., to maintain records and document View Judgements
  17 Appeal View Judgements
  18 Levy of fees View Judgements
  title CHAPTER IV : PENALTIES View Judgements
  19 Penalty for contravention of the provisions of section 9 View Judgements
  20 Penalty for possession of unstamped weights and measures for use in transactions View Judgements
  21 Penalty for manufacture of weights, etc., without licence View Judgements
  22 Penalty for use of weight or measure in contravention of direction under section 7 View Judgements
  23 Penalty for failure to mark correct weight or measure on sealed containers View Judgements
  24 Penalty for fraudulent use of weights, measures, etc View Judgements
  25 Penalty for being in possession of false weight or measure, etc View Judgements
  26 Penalty for making or selling false weight or measure, etc View Judgements
  27 Penalty for giving short weight or measure View Judgements
  28 Penalty for obtaining excess weight or measure View Judgements
  29 Penalty for counterfeiting weights, measures, etc View Judgements
  30 Penalty for neglect or refusal to produce weight or measure, etc. for inspection View Judgements
  31 Penalty for breach of duty by Inspector View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  32 Protection of action taken in good faith View Judgements
  33 Cognizance of offences, etc View Judgements
  34 Stamped weights, etc. to be presumed to be correct View Judgements
  35 Controller etc. appointed under the Act to be public servants View Judgements
  35A Inspector to have powers of a police officer View Judgements
  36 Offences to companies View Judgements
  37 Limits of error to be tolerated in weights and measures View Judgements
  38 Delegation of powers View Judgements
  39 Power to make rules View Judgements
  40 Saving View Judgements
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent, commencement, repeal and savings View Judgements
  2 Definitions View Judgements
  title CHAPTER II : STANDARD WEIGHTS AND STANDARD MEASURES View Judgements
  3 Working models View Judgements
  4 Verification models View Judgements
  5 Reference standards View Judgements
  6 Prohibition of use of weights and measures other than standard weights and measures View Judgements
  7 Power to prescribe the use of weights only, or measures only, in certain cases View Judgements
  title CHAPTER III : VERIFICATION AND STAMPING OF WEIGHTS AND MEASURES View Judgements
  8 Making of denomination on weights and measures View Judgements
  9 Prohibition of sale, delivery or use of unstamped weights and measures or weighing instruments or measuring instruments View Judgements
  10 Power of State Government to exempt View Judgements
  11 Prohibition of manufacture, etc. of weights and measures without licence View Judgements
  12 Marking of weights or measures on sealed containers View Judgements
  13 Appointment of Controller, Deputy Controllers, Assistant Controllers and Inspectors View Judgements
  14 Verification and stamping by Inspectors View Judgements
  15 Power to inspect, etc View Judgements
  16 Manufacturers, etc., to maintain records and document View Judgements
  17 Appeal View Judgements
  18 Levy of fees View Judgements
  title CHAPTER IV : PENALTIES View Judgements
  19 Penalty for contravention of the provisions of section 9 View Judgements
  20 Penalty for possession of unstamped weights and measures for use in transactions View Judgements
  21 Penalty for manufacture of weights, etc., without licence View Judgements
  22 Penalty for use of weight or measure in contravention of direction under section 7 View Judgements
  23 Penalty for failure to mark correct weight or measure on sealed containers View Judgements
  24 Penalty for fraudulent use of weights, measures, etc View Judgements
  25 Penalty for being in possession of false weight or measure, etc View Judgements
  26 Penalty for making or selling false weight or measure, etc View Judgements
  27 Penalty for giving short weight or measure View Judgements
  28 Penalty for obtaining excess weight or measure View Judgements
  29 Penalty for counterfeiting weights, measures, etc View Judgements
  30 Penalty for neglect or refusal to produce weight or measure, etc. for inspection View Judgements
  31 Penalty for breach of duty by Inspector View Judgements
  title CHAPTER V : MISCELLANEOUS View Judgements
  32 Protection of action taken in good faith View Judgements
  33 Cognizance of offences, etc View Judgements
  34 Stamped weights, etc. to be presumed to be correct View Judgements
  35 Controller etc. appointed under the Act to be public servants View Judgements
  35A Inspector to have powers of a police officer View Judgements
  36 Offences to companies View Judgements
  37 Limits of error to be tolerated in weights and measures View Judgements
  38 Delegation of powers View Judgements
  39 Power to make rules View Judgements
  40 Saving View Judgements



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