Second amendment to the ‘Food Safety and Standards Rules, 2011’ notified

The Central Government has, in exercise of the powers conferred by Section 91 of the Food Safety and Standards Act, 2006 (34 of 2006), notified the Food Safety and Standards (Second Amendment) Rules, 2017, w.e.f. 13-12-2017, to amend the Food Safety and Standards Rules, 2011.

In the Food Safety and Standards Rules, 2011 —

1. In Rule 2.1.2, in sub-rule 1 relating to qualification, in clause (i), the portion beginning with and shall possess” and ending with “under these rules” shall be omitted;

2. In Rule 2.1.2, in sub-rule 1 relating to qualification after clause (i) as so amended, the following clause shall be inserted, namely —

“(ia) The commissioner of Food Safety may with the previous approval of the State Government, appoint Sub-Divisional Officer of the area on additional charge basis as Designated Officer.”

3. In Rule 2.1.2, in sub-rule 1 relating to qualification in clause (ii), at the end, the following proviso shall be inserted, namely —

“Provided that Sub-Divisional Officer of the area appointed as Designated Officer under clause (i) shall not require to undergo such training.”;

4. In Rule 2.1.2, in sub-rule 2 relating to powers and duties, after clause (ii), the following clause shall be inserted, namely —

(iia) “Where the Collector or District Magistrate considers necessary, he may delegate the powers exercisable by him under clause (ii) to an Additional Collector or Additional District Magistrate or a Sub-Divisional Officer of the area.

 Note : The principal rules were published in the Gazette of India, Extraordinary, Part-II Section 3, sub-section (i) vide notification number G.S.R. 362(E), dated the 05-05-2011 and last amended vide notification number G.S.R. 57(E), dated the 13-01-2017.

[F. No. P.15025/242/2015-FR — G.S.R. 1516(E)]

Ministry of Health and Family Welfare

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