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Report No. 171

24. State Biodiversity Fund.-

(1) There shall be established in each State and Union territory a Biodiversity Fund.

(2) The funds transferred from the National Biodiversity Fund and other grants made to the Fund by the State Government,Unionterritory Administration, Central Government, or any other institution shall be paid into the Fund.

(3) The management, administration and audit of the Fund shall be such as may be provided by the rules framed by the concerned State Government or Union territory Administrations in this behalf.



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