Important Court Orders

March 2018

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

Letter dated 13th March 2018 related to Disposal of cases pending under PFA Act and other orders repealed by FSS Act, 2006. (Uploaded on: 14.03.2018)

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

Note on Disposal of old PFA cases. (Uploaded on: 14.03.2018)

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

December 2017

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

Order dated 08th Dec. 2017 related to Cases against FBOs for violation of old standards of Food Products even though they are in conformity with the new / revised standards. (Uploaded on: 08.12.2017)

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

October 2017

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

Cases pending under PFA Act and other orders repealed by FSS Act, 2006 (Schedule 2). (Uploaded on: 04.10.2017)

---------------------------------------------------------------------------------------------------------------------------------------------------------------------------------

Writ Petition No. 5285 of 2015 - Gandour India Food Processing Pvt. Ltd Vs Union of India Before Hon'ble Madras High Court (Updated on : 08-03-2015).

Order ( Pdf to Print or Save)

Writ Petition No. 4124 of 2015 - RMB Chemicals Pvt. Ltd. # Anr vs. Union of India & Ors. Before Hon'ble High Court of Kolkata (Updated on : 08-03-2015).

Order ( Pdf to Print or Save)

Complaint against Amway India Pvt. Ltd. under Section - 24 of Food Safety and Standards Act, 2006 (Complaint Case No. 17 of 2012) decided by the Hon'ble Court of Adjudication Officer (FSSA) cum Additional District Magistrate (E), Gautam Budh Nagar, Greater Noida, U.P. (Updated on : 08-03-2015).

Order ( Pdf to Print or Save)

Writ Petition No. 33478 of 2014 - M/s Amrut Distrilleries Ltd. Vs AO Chennai and Ors Before Hon'ble High Court of Madras (Updated on : 08-03-2015).

Order ( Pdf to Print or Save)

2018-03-14T14:35:51.452+05:30