AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Indian Forest Act, 1927


75. Forest-officers not to trade.

Except with the permission in writing of the State Government, no Forest-officer shall, as principal or agent, trade in timber or other forest produce, or be or became interested in any lease of any forest or in any contract for working any forest, whether in or outside (17)[ the territories to which this Act extends].



Indian Forest Act, 1927 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys