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Report No. 171

25. Local Biodiversity Fund.-

(1) The Local Biodiversity Fund shall be established in every Panchayat and Municipality and shall be administered and audited in accordance with the rules framed by the concerned State Government or as the case may be, Union territory Administration in this behalf.

(2) The funds transferred from the respective State or Union territory Biodiversity Funds, and other grants made to these funds by the State Government, Central Government, the Union territory Administration, or any other institution or organisation shall be paid into this Fund.

(3) The Biodiversity Management Committees may also generate resources for the Local Biodiversity Funds.



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