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

Air (Prevention and Control of Pollution) Act, 1981

27. Reports of the Result of Analysis on Samples Taken Under Section 26.

(1) Where a sample of emission has been sent for analysis to the laboratory established or recognized by the State Board, the board analyst appointed under sub-section (2) of Section 29 shall analyze the sample and submit a report in the prescribed form of such analysis in triplicate to the State Board.

(2) On receipt of the report under sub-section (1), one copy of the report shall be sent by the State Board to the occupier or his agent referred to in Section 26, another copy shall be preserved for production before the court in case any legal proceedings are taken against him and the other copy shall be kept by the State Board.

(3) Where a sample has been sent for analysis under clause (d) of sub-section (3) or sub-section (4) of Section 26 to any laboratory mentioned therein, the Government analyst referred to in the said sub-section (4) shall analyst the sample and submit a report in the prescribed form of the result of the analysis in triplicate to the State Board which shall comply with the provisions of sub-section (2).

(4) Any cost incurred in getting any sample analyzed at the request of the occupier or his agent as provided in clause (d) of sub-section (3) of Section 26 or when he willfully absents himself or refuses to sign the marked and sealed container or containers of sample of emission under sub-section (4) of other section, shall be payable by such occupier or his agent and in case of default the same shall be recoverable from him as arrears of land revenue or of public demand.



Air (Prevention and Control of Pollution) Act, 1981 Back




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