Licensing

As per Section 31(1) of FSS Act, 2006 every Food Business Operator in the country is required to be licensed under the Food Safety &Standards Authority of India. The licensing and registration procedure and requirements are regulated by Food Safety & Standards (Licensing and Registration of food Business) Regulations, 2011 Pdf size:( 0.17 MB).
 
Food Licensing and Registration System (FLRS) external link is an online system launched by FSSAI to facilitate FBOs in India to apply for license / registration certificate and help them track their applications during the course of processing. 
 

Licensing Process 

https://foodlicensing.fssai.gov.in/index.aspx external link