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Report No. 171

Chapter I

Preliminary

1. Short title: extent, application and commencement.-

(1) This Act may be called the Biological Diversity Act, 2000.

(2) It extends to the whole of India including the maritime exclusive economic zone.

(3) It shall come into force on such date as the Central Government may, by notification in the official Gazette, appoint.

(4) It shall apply to

(a) all varieties of life-forms including plants and animals and micro-organisms belonging to all general species, wild or cultivated, occurring naturally or modified in any manner through any process, in relation to their cell lives, generic material, characteristics, traits, products and the processes involved therein.

(b) any level of continental, pelagic, coastal or insular biological organisation that is found in national territory and in the waters under its jurisdiction.

Explanation: Theexpression "continental, pelagic, coastal or insular biological organisation" shall mean and include fungi, algae, micro-organisms, animal and vegetable species and lineages, whether native, undomesticated, cultivated, bred or escaped from domestication.



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