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Wild Birds and Animals Protection Act, 1912


7. Power to grant exemption

Where the State Government is of opinion that, in the interests of scientific research, such a course is desirable, it may grant to any person a license, subject to such restrictions and conditions as it may impose, entitling the holder thereof to do any act which is by section 3 declared to be unlawful.



Wild Birds and Animals Protection Act, 1912 Back




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