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Air (Prevention and Control of Pollution) Act, 1981

(Act no. 14 of 1981)  

Contents

Sections

Particulars
Preamble

1

Short Title, Extent and Commencement

2

Definitions

3  

Central Pollution Control Board

4

State Pollution control board constituted under section 4 of Act 6 of 1974 to be State Board under this Act

5

Constitution of State Board

6

Central board to exercise the powers and perform the functions of a State Board in the Union Territories

7

Terms and conditions of service of members

8

Disqualifications

9

Vacation of seats by members

10

Meetings of board

11

Constitution of committees

12

Temporary association of persons with board for particular purposes

13

Vacancy in board not to invalidate acts or proceeding

14

Member-Secretary and officers and others employees of state boards

15

Delegation of powers

16

Functions of central board

17

Functions of state board

18

Power to give directions

19

Power to declare air pollution control areas

20

Power to give instructions for ensuring standards for emission from automobiles

21

Restrictions on use of certain industrial plants

22

Persons carrying on industry, etc., not to allow emission of air pollutants in excess of the standards laid down by State Board

22A

Power of board to make application to court for restraining persons

23

Furnishing of information to state board and other agencies in certain cases

24

Power of entry and inspection

25

Power to obtain information

26

Power to take samples of air or emission and procedure to be followed

27

Reports of the result of analysis on samples taken under section 26

28

State air laboratory

29

Analysts

30

Report of analysts

31

Appeals

31A

Power to give directions

32

Contributions by Central Government

33

Fund of board

33A

Borrowing powers of boards

34

Budget

35

Annual report

36

Accounts and audit

37

Failure to comply with the provisions of section 21 or section 22 or with the directions issued under section 31A

38

Penalties for certain acts

39

Penalty for contravention of certain provisions of the act

40

Offences by companies

41

Offences by government departments

42

Protection of action taken in good faith

43

Cognizance of offences

44

Members, Officers and Employees of board to be pubic servants

45

Reports and returns

46

Bar of jurisdiction

47

Power to state government to supersede state board

48

Special provision in the case of supersession of the central board or the state board constituted under the Water (Prevention and control of Pollution) Act, 1974

49

Dissolution of state boards constituted under the act

50

Omitted by the act 47 of 1987

51

Maintenance of register

52

Effect of other laws

53

Power of central government to make rule

54

Power of state government to make rules
  Schedule


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