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Environment (Protection) Act, 1986

21. Members, Officers and Employees of the Authority Constituted under Section 3 to be Public Servants

All the members of the authority, constituted, if any, under section 3 and all officers and other employees of such authority when acting or purporting to act in pursuance of any provisions of this Act, or the rules made, or orders or directions issued thereunder , shall be deemed to be public servants within the meaning of section 21 of the Indian Penal Code.



Environment (Protection) Act, 1986 Back




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