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(6 of 1980)

Contents

Sections

Particulars
1

Short title, extent and commencement

2

Restriction on the de-reservation of forests or use of forest land for non-forest purpose

3

Constitution of Advisory Committee

3A

Penalty for contravention of the provisions of the Act

3B

Offences by authorities and Government departments

4

Power to make rules

5

Repeal and saving

[27th December, 1980]

An Act to provide for the conservation of forests and for matters connected therewith or ancillary or incidental thereto.

BE it enacted by Parliament in the Thirty-first year of the Republic of India as follows:-



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