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The Prevention and Control of Infectious and Contagious Diseases in Animals Act, 2009

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Control of Scheduled Diseases

3

Appointment of Veterinary Officers

4

Reporting scheduled diseases obligatory

5

Duty to segregate infected animals

6

Notification of controlled areas and free areas

7

Prohibition of movement of animals from controlled area

8

Vaccination, marking and issue of vaccination certificate

9

Contents of vaccination certificate

10

Entry and exit of animals into controlled area and free area

11

Precautionary measures in relation to controlled areas

12

Prohibition of markets, fairs, exhibition, etc., in the controlled areas

13

Prohibition of bringing of infected animals into market and other places

14

Check Posts and Quarantine Camps

15

Inspection and detention of animals at Check Posts and Quarantine Camps

16

Entry and exit of vaccinated animals into controlled and free areas

17

Appointment of Competent Officers

18

Cleaning and disinfection of carriers

19

Powers of entry and inspection

Chapter III

Infected Areas

20

Declaration of infected areas

21

Effect of declaration of infected areas

22

De-notification of infected area

Chapter IV

Infected Animals

23

Segregation, examination and treatment of infected animals

24

Drawing samples from animals

25

Resort to euthanasia for infected animals

26

Disposal of carcass

27

Powers of Veterinary Officer and Veterinarian to hold post-mortem examination

28

Seizure and removal of certain animals

Chapter V

Enforcement and Penalties

29

Enforcement of orders and recovery of expenses

30

Village Officers, etc., to assist

31

Penalty for issuing vaccination certificate without authority or administering defective vaccine

32

Penalties

33

Penalty for placing infected animal or carcass in river, etc.

34

Offences by companies

Chapter VI

Precautionary Measures on Causative Organism, Etc.

35

Prevention of escape of causative organism

Chapter VII

Miscellaneous

36

Prevention of escape of causative organism

37

Officers and authorities to function subject to Government control

38

Power to amend the Schedule

39

Power to issue directions

40

Certain persons to be public servants

41

Power to remove difficulties

42

Power of Central Government to make rules

43

Power of State Government to make rules

44

Laying of rules

45

Repeal and savings

Schedule

The Schedule

 

The Schedule A

 

The Schedule B

 

The Schedule C

 

The Schedule D

 

The Schedule E

 

The Schedule F

 

The Schedule G

 

The Schedule H

 

The Schedule I

 

The Schedule J

 

The Schedule K

 

The Schedule L

THE PREVENTION AND CONTROL OF INFECTIOUS AND CONTAGIOUS DISEASES IN ANIMALS ACT, 2009 NO. 27 OF 2009 [20th March, 2009] An Act to provide for the prevention, control and eradication of infectious and contagious diseases affecting animals, for prevention of outbreak or spreading of such diseases from one State to another, and to meet the international obligations of India for facilitating import and export of animals and animal products and for matters connected therewith or incidental thereto.

WHEREAS economic losses due to infectious and contagious diseases of animals are enormous in the country with some of these diseases constituting a serious threat to the public; AND WHEREAS many of such animal diseases can be largely prevented by judicious implementation of vaccination programmes or by taking other appropriate and timely measures on scientific lines; AND WHEREAS such measures are necessary to facilitate the import and export of animals and animal products and to keep in tune with international practices;

AND WHEREAS it has been realised that the prevention, control and eradication of infectious and contagious diseases of animals from India has to be tackled on a national basis so as to avoid adverse impact of such diseases on the economy of the country and for this purpose harmonise the control procedures and to prevent inter-State transmission of animal diseases;

AND WHEREAS the national level handling has to be done with the active involvement of the State Governments, particularly in regard to the precautionary measures required to be taken within their jurisdiction in respect of certain infectious and contagious diseases and the regulation of movement of animals outside their respective areas by timely adoption of appropriate measures;

AND WHEREAS India is a Member Country of the Office International Des Epizooties, Paris and it is necessary to implement the general obligations, decisions and recommendations of the said Organisation and abide by the International Animal Health Code stipulated by the said Organisation; BE it enacted by Parliament in the Sixtieth Year of the Republic of India as follows:-



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