Food Safety and Standards (Contaminants, toxins and Residues) Second Amendment Regulations, 2018 notified

In exercise of the powers conferred by clause (j) of sub- section (2) of section 92 read with Section 21 of the Food Safety and Standards Act, 2006, the Food Safety and Standards Authority of India (FSSAI) has notified the Food Safety and Standards (Contaminants, toxins and Residues) Second Amendment Regulations, 2018 further to amend the Food Safety and Standards (Contaminants, toxins and Residues) Regulations, 2011, namely:-

In the Food Safety and Standards (Contaminants, toxins and Residues) Regulations, 2011, in Regulation 2.3 relating to “Residues”, in sub-regulation 2.3.2-

(a) for clause (2), the following clause shall be substituted, namely:-

“(2) Following antibiotics and veterinary drugs are not permitted to be used at any stage of processing of meat and meat products, poultry and eggs, sea foods including shrimps, prawns or any variety of fish and fishery products. The Extraneous Maximum Residue Limit of 0.001 mg/kg will be applicable except for Chloramphinicol for which it shall be 0.0003 mg/kg (0.3 ug/kg).

1. Nitrofurans including-

(i) Furaltadone

(ii) Furazolidone

(iii) Nitrofurnatoin

(iv) Nitrofurazone

2. Chloramphenicol

3. Sulphamethoxazole

4. Aristolochia spp and preparations thereof

5. Chloroform

6. Chloropromazine

7. Colchicine

8. Dapsone.

9. Dimetridazole

10. Metronidazole

11. Ronidazole

12. Ipronidazole and other nitromidazoles

13. Clenbuterol

14. Diethylstibestrol

15. Glycopeptides

16. Stilbenes and other steroids

17. Crystal Violet

18. Malachite Green

19. Carbadox”

[Notification no. 1-100/SP(PAR) – Notification/Enf/FSSAI/2014]

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