Centre notifies Amendment to Food Safety & Standard Regulations 

November 21, 2017

The Ministry of Health and Family Welfare on Monday through FSSAI (Food Safety and Standards Authority of India), has notified amendment to Food Safety & Standards (Contaminants, Toxins & Residues) Regulations, 2011.

The notification enumerates the maximum permissible limits of various antibiotics in meat and meat products including chicken. Maximum permissible limits of 37 antibiotics and 67 other veterinary drugs are prescribed for chicken.

Through this notification, objections and suggestions have been invited from all the stakeholders including general public within 30 days of the notification i.e. by 6th December, 2017. The objections & suggestions received will be placed before the Scientific Panel of FSSAI on Residues of Pesticides and Antibiotics for consideration. The recommendations of the Scientific Panel will be considered by the Scientific Committee and then the Food Authority for approval after which it will be notified in the Gazette of India with the approval of the Minister.

About the Author

Shilpi Sharan

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Shilpi Sharan is the Editor at Vakilno1.com – an Advocate with extensive knowledge in myriad fields of Law. She has a flair of writing and has legal publications in national and international law magazines to her credit. She focuses on legal research and aims at raising public awareness of laws in India.