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Frequently Asked Question(s)

  • Complaint related violation of the provisions of Act and Regulation.
  • Food Adulteration.
  • Food poisoning
  • Food contaminations
  • Misleading labeling and packaging
  • Misleading Advertisements
  • Licensing and registration related grievances.
  • Counterfeit products
  • Sub-standard quality of food products
  • Unhygienic Conditions and malpractices by FBOs.
  • Complaints against enforcement officers of States and Centre
  • Queries/suggestions related to Ban of certain food Products (e.g. soft drinks, pan masala etc.).
  • Unauthorized use of food ingredients.
  • Miscellaneous like less weight of food products, offer on the particular products and the one related to other departments.

Consumers can connect to FSSAI through various channels. Consumers can register their complaints and feedbacks about food safety issues related to adulterated food, unsafe food, substandard food, labelling defects in food and misleading claims & advertisements related to various food products.

Channels through which consumers can connect with FSSAI are:

  • Helpline (Toll Free)
  • Food Safety Voice
  • FSSAI APP
  • Email
  • WhatsApp/SMS
  • Facebook
  • Twitter
  • Formal representation
  • Walk-in with prior appointment
  • GAMA portal for concerns regarding misleading claims and advertisements.
  • CPGRAM portal
  • Representations from various associations, organizations, institutions etc.

Upon the receipt of complaint/grievance, the Designated Officer may examine the complaint/grievance and if found the samples are required to be lifted or inspection of premises is required, he may forward the same to the concerned food safety officer. Food safety Officer may inspect the premises or may draw samples as per the merits of the case under intimation to designated officer.
It is informed that as Consumers are major stakeholder in the food chain; accordingly consumers are empowered under Section 40 of FSS Act, 2006 and2.4.4 of FSS Rules, 2011 to have the food analysed and if the report of the Food Analyst shows that the article of food is not in compliance with the Act or the rules or regulations made thereunder, the consumer shall be entitled to get refund of the fees paid by him under this section.
Under FSS Act, penal provisions are provided against the defaulters/offenders, which are ranging from 1 lakh penalty to life time imprisonment depending upon the gravity of offence as specified under the FSS Act, 2006

Contact Us

Food Safety and Standards Authority of India
FDA Bhavan, Kotla Road
Near Bal Bhawan,New Delhi

Tollfree:
1800-11-2100
E-mail:
compliance@fssai.gov.in
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