8th Meeting of Central Advisory Committee, FSSAI

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The eighth meeting of Central Advisory Committee of Food Safety and Standards Authority of India was held on 17th July 2012 at New Delhi.


Commissioner Food Safety, senior officials from State Governments/UT’s, CAC members (from ministries), Representative of Trade bodies, and Directors of Food Authority were present.


Chairperson, FSSAI in his keynote address emphasized how FSSAI is striving hard to clarify the essence of the Act, through series of training program for regulators including adjudicating officers. States should take steps to enable food businesses to understand the FSS Act, its implementation and enforcement.


Keynote address by Chairperson

CEO, outlined that States must liberate themselves from PFA. Special attention is required for the implementation of the FSS Act.


CEO addressing the Members

CAC member of Ministry of Health suggested to constitute a committee of members from legal and scientific background to cull out the prevalence of misconception about the Act across the States ,who can have advocacy from FSSAI. Food Business Operators to be empowered through IEC and Promotional activities which could be in respective regional languages for grass root reach and impact.


12th plan proposal for strengthening Food safety were shared w.r.t laboratory, e-governance and I.E.C and CEO, FSSAI informed that States may utilize 75% of license fee collection for IEC activities. IEC is the backbone of the implementation of the Act, FSSAI will share the developed materials, which could be translated and rolled in respective states.

Meeting in progress

States/UT’s shared the preparedness for last date to convert/new license and requested for extension of the date as still entire regulatory machinery is in place.

Members participated in the deliberation

The enforcement at Airport, Seaport, defense and railways falls under central licensing, and license fee collected for such licenses is to be credited in FSSAI’s account.


States may take initiatives to involve all local bodies for the purpose of registration under FSS, Act 2006. Units manufacturing health supplements, nutraceuticals will have to obtain Product approval in the prescribed format, where the standards are not prescribed.



Media Team, FSSAI
 
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