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Prevention of Cruelty to Animals Act, 1960

22. Restriction on exhibition of performing animals. -

No person shall exhibit or train-

(i) any performing animal unless he is registered in accordance with the provisions of this Chapter;

(ii) as a performing animal, any animal which the Central Government may, by notification in the Official Gazette, specify as an animal which shall not be exhibited or trained as a performing animal.



Prevention of Cruelty to Animals Act, 1960 Back




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