Import Regulations

March (2017)

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Gazette Notification on Food Safety and Standards (Import) Regulation, 2017.  (Uploaded on: 20.03.2017). 

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January (2017)

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Directions under Section 16 (5) of Food Safety and Standards Act, 2006 dated 13th Jan. 2017 regarding operationalization of Food Safety and Standards (Food Import) Regulations, 2017. (Uploaded on: 13.01.2017)

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December (2016)

Draft Food Safety and Standards (Import) Regulation, 2016. (Uploaded on: 01.11.2016)

The objections or suggestions, if any, may be addressed to the Chief Executive Officer, 03rd Floor, Food Safety and Standards Authority of India,Food and Drug Administration Bhawan, Kotla Road, New Delhi. 110002. The objections or suggestions may also be mailed to regulation@fssai.gov.in on or before 30.11.2016.

English / हिंदी (Pdf to Save or Print)

Format for sending the Comments and suggestions (Pdf to Save or Print)

Direction under Section 16(5) of Food Safety and Standards Act, 2006 regarding operationalization of Food Safety and Standards (Food Import) Regulations, 2016.

1. The Food Safety and Standards (Food Import) Regulations, 2016 were operationalised with effect from 14.01.2016 and uploaded on the website of the Authority.

2. Registration of Importer/ CHA on FICS

3. After considering suggestions received from vario Its quarters the said regulations were modified and are in the process of draft notification. The revised Food Safety and Standards (Food Import) Regulations, 2016, as enclosed herewith, have been made operational w.e.f. 15.07. 2 0 16.

4. It is directed that all Authorised Officers/ Officers authorised by Food Authority shall lmplement the above mentioned Standards till the issuance of final notification in this regard.

5. This issues with the approval of the Competent Authority in exercise of the power vested under Section 18 (2) (d) read with Section 16 (5) of the Food Safety and Standards Act, 2006.

2017-03-20T12:22:45.736+05:30