Registration

As per Section 31(1) & 31(2) of  FSS Act, 2006 every Food Business Operator in the country is required to be licensed/registered 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).

FLRS (Food Licensing and Registration system) external link is an online system launched by FSSAI to facilitate FBO in India to apply for License/ Registration certificate and can track their applications during the course of processing. 35 States/UTs have been issuing License/ Registration certificate online. 
 
Registration is meant for petty food manufacturers that includes petty retailer, hawker, itinerant vendor or a temporary stall holder or small or cottage scale industry having annual turnover up to 12 lacs. All food businesses having income more than this limit are required to take a license.
 
Registration Process