Karnataka HC: Courts Should Ensure That Legal Procedures Are Not Abused in Order to Reduce Burden  ||  Utt. HC: Joining in Service Cannot Be Denied to Woman on The Ground of Her Pregnancy  ||  Kar. HC: Can’t Stretch Protection u/a 21 to Those Posing Threat to Nation’s Sovereignty & Integrity  ||  Delhi High Court: Can’t Stop Student From Entering Exam Hall Once Admit Card Issued  ||  Supreme Court Asks Medical Colleges Either to Pay Stipend or Not Have Internship  ||  Calcutta HC: No Penal Proceedings Attracted if Bona-Fide Mistake Occurs in Court Reporting  ||  Bombay HC: Can’t Entertain Application Increasing Valuation of Suit if Pecuniary Jurisdiction Lost  ||  Bom. HC: Information of Previous Bail Applications And Orders to Be Give in All Bail Applications  ||  Cal. HC: Clause in GCC Specifying App. of Officers For Arbitration Violative of S. 12(5) of A&C Act  ||  Cal HC: High Court Lacks Jurisd. When Application u/s 9A of A&C Act Filed Before Commercial Court    

Drugs and Cosmetics (Amendment) Bill, 2015 - (30 Nov 2015)

Miscellaneous

The Drugs and Cosmetics (Amendment) Bill, 2015, set to be introduced in the Parliament’s Winter Session, 2015, proposes much needed updates to the Drugs and Cosmetics Act, 1940. The Bill, 2015 broadens the scope of the government’s powers and introduces checks and balances in the manufacture, import, distribution and sale of drugs and cosmetics in India. Clinical trials are set to be overseen by the Ethics Committee, constituted under the Bill. The Committee will also have powers to audit clinical trials and make site visits to ensure safety and well being of participants. Greater regulation and oversight, stricter punishments and vigilance outline the proactive stance the Bill proposes for the government.

Tags : DRUG AND COSMETICS   BILL   2015   ETHICS COMMITTEE  

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