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The National Green Tribunal Act, 2010


30. Cognizance of offences.

1.     No court shall take cognizance of any offence under this Act except on a complaint made by-

a.     the Central Government or any authority or officer authorised in this behalf by that Government; or

b.    any person who has given notice of not less than sixty days in such manner as may be prescribed, of the alleged offence and of his intention to make a complaint, to the Central Government or the authority or officer authorised as aforesaid.

2.     No court inferior to that of a Metropolitan Magistrate or, a Judicial Magistrate of the first class shall try any offence punishable under this Act.



The National Green Tribunal Act, 2010 Back




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