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Indian Forest Act, 1927


Contents

Sections Particulars

Chapter I

Preliminary

1

Short title and extent

2

Interpretation clause

Chapter II

Reserved Forests

3

Power to reserve forests

4

Notification by State Government

5

Bar of accrual of forest-rights

6

Proclamation by Forest Settlement-officer

7

Inquiry by Forest Settlement-officer

8

Powers of Forest Settlement-officers

9

Extinction of rights

10

Treatment of claims relating to practice of shifting cultivation

11

Power to acquire land over which right is claimed

12

Order on claims to rights of pasture or to forest-produce

13

Record to be made by Forest Settlement-officers

14

Record where he admits claim

15

Exercise of rights admitted

16

Commutation of rights

17

Appeal from order passed under section 11, section 12, section 15 or section 16

18

Appeal under section 17

19

Pleaders

20

Notification declaring forest reserved

21

Publication of translation of such notification in neighborhood of forest

22

Power to revise arrangement made under section 15 or section 18

23

No right acquired over reserved forest, except as here provided

24

Rights not to be alienated without sanction

25

Power to stop ways and water-courses in reserved forests

26

Acts prohibited in such forests

27

Power to declare forest no longer reserved

Chapter III

Village-Forests

28

Formation of village-forests

Chapter IV

Protected Forests

29

Protected forests

30

Power to issue notification reserving trees, etc

31

Publication of translation of such notification in neighborhood

32

Power to make rules for protected forests

33

Penalties for acts in contravention of notification under section 30 or of rules under section 32

34

Nothing in this Chapter to prohibit acts done in certain cases

Chapter V

The Control over Forest and Lands not being the Property of Government

35

Protection of forests for special purposes

36

Power to assume management of forests

37

Expropriation of forests in certain cases

38

Protection of forests at request of owners

Chapter VI

The Duty on Timber and other Forest- Produce

39

Power to impose duty on timber and other forest-produce

40

Limit not to apply to purchase-money or royalty

Chapter VII

The Control of Timber and other Forest-Produce in Transit

41

Power to make rules to regulate transit of forest produce

42

Penalty for breach of rules made under section 41

43

Government and Forest-officers not liable for damage to forest-produce at depot

44

All persons bound to aid in case of accidents at depot

Chapter VIII

The Collection of Drift and Stranded Timber

45

Certain kinds of timber to be deemed property of Government until title thereto proved, and may be collected accordingly

46

Notice to claimants of drift timber

47

Procedure on claim preferred to such timber

48

Disposal of unclaimed timber

49

Government and its officers not liable for damage to such timber

50

Payments to be made by claimant before timber is delivered to him

51

Power to make rules and prescribe penalties

Chapter IX

Penalties and Procedure

52

Seizure of property liable to confiscation

53

Power to release property seized under section 52

54

Procedure thereupon

55

Forest-produce, tools, etc., when liable to confiscation

56

Disposal on conclusion of trial for forest-offence, of produce in respect of which it was committed

57

Procedure when offender not known or cannot be found

58

Procedure as to perishable property seized under section 52

59

Appeal from orders under section 55, section 56 or section 57

60

Property when to vest in Government

61

Saving of power to release property seized

62

Punishment for wrongful seizure

63

Penalty for counterfeiting or defacing marks on trees and timber and for altering boundary marks

64

Power to arrest without warrant

65

Power to release on a bond a person arrested

66

Power to prevent commission of offence

67

Power to try offences summarily

68

Power to compound offences

69

Presumption that forest-produce belongs to Government

Chapter X

Cattle-Trespass

70

Cattle-trespass Act, 1871, to apply

71

Power to alter fines fixed under that Act

Chapter XI

Forest-Officers

72

State Government may invest Forest-officers with certain powers

73

Forest officers deemed public servants

74

Indemnity for acts done in good faith

75

Forest-officers not to trade

Chapter XII

Subsidiary Rules

76

Additional powers to make rules

77

Penalties for breach of rules

78

Rules when to have force of law

Chapter XIII

Miscellaneous

79

Persons bound to assist Forest-officers and Police-officers

80

Management of forests the joint property of Government and other persons

81

Failure to perform service for which a share in produce of Government forest is employed

82

Recovery of money due to Government

83

Lien on forest-produce for such money

84

Land required under this Act to be deemed to be needed for a public purpose under the Land Acquisition Act, 1894

85

Recovery of penalties due under bond

85a

Saving for rights of Central Government

86

Repeals

 

The Schedule

(16 of 1927)

(21st September, 1927)

An Act to consolidate the law relating to forests, the transit of forest-produce and the duty livable on timber and other forest produce.

WHEREAS it is expedient to consolidate the law relating to forests, the transit of forest-produce and the duty livable on timber and other forest-produce; It is hereby enacted as follows:-



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