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Water (Prevention and Control of Pollution) Act, 1974

(Act no. 6 of 1974)

Contents       

Sections

Particulars

 

Preamble

1

Short title, application and commencement

2

Definitions

3

Constitution of Central Board

4

Constitution of State boards

5

Terms and Conditions of service of members

6

Disqualifications

7

Vacation of seats by members

8

Meeting of Board

9

Constitution of Committees

10

Temporary Association of persons with board for particular purposes

11

Vacancy in Board not to invalidate acts or proceedings

11A

Delegation of powers to chairman

12

Member-Secretary and officers and other employees of Board

13

Constitution of Joint Boards

14

Composition of Joint Boards

15

Special provision relating to giving of directions

16

Functions of Central Board

17

Functions of State Board

18

Power to give Direction

19

Power of State Government to restrict the application of the act

20

Power to obtains information

21

Power to take samples of effluents and procedure to be followed in connection therewith

22

Reports of results of analysis on samples taken under section 21

23

Power to entry and inspection

24

Prohibition on use of stream or well for disposal of polluting matter

25

Restrictions on new outlets and new discharges

26

Provisions regarding existing discharge of sewage or trade effluent

27

Refusal or withdrawal of consent by State Board

28

Appeals

29

Revision

30

Power of State Board to carry out certain works

31

Furnishing of Information to State Board and other agencies in certain

32

Emergency measures in case of pollution of stream or well

33

Power of board to make application to courts for restraining apprehend

33A

Power to give directions

34

Contributions by Central Government

35

Contributions by State Government

36

Fund of Central Board

37

Fund of State Board

37A

Borrowing powers of board

38

Budget

39

Annual Report

40

Accounts and Audit

41

Failure to comply with directions under sub-section (2) or sub-section

42

Penalty for Certain Acts

43

Penalty for contravention of provisions of Section 24

44

Penalty for contravention of Section 25 or Section 26

45

Enhanced Penalty after previous conviction

45A

Penalty for contravention of certain provisions of this act

46

Publication of names of offenders

47

Offences by companies

48

Offences by Government Departments

49

Cognizance of offences

50

Members, Officers and Servants of boards to be public servants

51

Central water laboratory

52

State water laboratory

53

Analysts

54

Report of analysts

55

Local authorities to assist

56

Compulsory Acquisition of land for the state board

57

Return and Reports

58

Bar of Jurisdiction

59

Protection of action taken in good faith

60

Overriding effect

61

Power of Central Government to Supersede the Central Board

62

Power of State Government to Supersede State Board

63

Power of Central Government tot make rules

64

Power of State Government to make rules



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