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

Chapter I

Preliminary

1. Short title, application and commencement.-

(1) This Act may be called the Commission for Air Quality Management in National Capital Region and Adjoining Areas Act, 2021.

(2) It shall apply to the National Capital Region and also to adjoining areas in so far as it relates to matters concerning air pollution in the National Capital Region.

(3) It shall be deemed to have come into force on the 13th April, 2021.



Commission for Air Quality Management in National Capital Region and Adjoining Areas Act, 2021 Back




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