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  1. 3141. Notification [Updated on:26-04-2011]
  2. 3142. Notification of FSSAI’s Authorised Officer for Indira Gandhi International Airport, New Delhi, CONCOR-ICD, Tuglakabad and CWC-ICD, Patparganj under Section 47(5) of FSS Act 2006 – Reg. [Updated on:14-02-2011]
  3. 3143. Draft Notification GSR No. 92(E) Dated 14.02.2011 Regarding Amendment to Prevention of Food Adulteration Rules, 1955 Reg [Updated on:14-02-2011]
  4. 3144. Notification of FSSAIs Authorized officer for Mumbai International Airport under section 47(5) of FSS Act 2006 - Reg [Updated on:10-02-2011]
  5. 3145. Notification of FSSAIs Authorized officer for Kolkata International Airport under section 47(5) of FSS Act 2006 - Reg [Updated on:10-02-2011]
  6. 3146. Notification of FSSAIs Authorized officer for Chennai International Airport under section 47(5) of FSS Act 2006 - Reg [Updated on:10-02-2011]
  7. 3147. Notification of FSSAI Authorized officer for Mumbai International Airport under section 47(5) of FSS Act 2006 - Reg [Updated on:01-02-2011]
  8. 3148. Notification of FSSAI Authorized officer for Kolkata International Airport under section 47(5) of FSS Act 2006 - Reg [Updated on:01-02-2011]
  9. 3149. Notification of FSSAIs Authorized officer for Chennai International Airport under section 47(5) of FSS Act 2006 - Reg [Updated on:01-02-2011]
  10. 3150. GSR 41(E)- Prevention of Food Adulteration (4th Amendment) Rules, 2005 dated 19.01.2011 [Updated on:01-02-2011]
  11. 3151. GSR 41(E)- Prevention of Food [Updated on:19-01-2011]
  12. 3152. GSR 41(E)- Prevention of Food Adulteration (4th Amendment) Rules, 2005 dated 19.01.2011 [Updated on:19-01-2011]
  13. 3153. GSR 41(E)- Prevention of Food Adulteration (4th Amendment) Rules [Updated on:19-01-2011]
  14. 3154. Draft Food Safety and Standards Rules 2011 notified in Gazette of India [Updated on:19-01-2011]
  15. 3155. Prevention of Food Adulteration ,8th Amendment ,Rules 2009 [Updated on:12-11-2010]
  16. 3156. Draft Food Safety and Standards Regulations 2010 notified in Gazette of India [Updated on:21-10-2010]
  17. 3157. Consultative Process followed by FSSAI [Updated on:04-10-2010]
  18. 3158. Service Rules approved by the Ministry of Health and Family Welfare for information prior to Notification. [Updated on:01-10-2010]
  19. 3159. Draft for Consultation on FSSAIs approach to Drawing up/ Revision of Food Standards. [Updated on:01-10-2010]
  20. 3160. Notification of FSSAI’s Authorised Officers for Kolkata Sea Port and Haldia Sea Port under Section 47(5) of FSS Act 2006 [Updated on:20-08-2010]