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Report No. 171

27. Grants by the State Government.-

(1) The State Government or where applicable, Union territory Administration shall, after due appropriation made by Legislature by law in this behalf, pay to the State/Union territory Biodiversity Board and Biodiversity Management Committee by way of grants such sums of money as the State Governments may think fit for being utilised for the purposes of this Act. Where there is no Legislature in a Union territory, sums of money for this purpose shall be granted by the administrator.

(2) The State Union territory Biodiversity Board and Biodiversity Management Committee may spend such sums as they think fit for performing the functions assigned to them under this Act, and such sums shall be treated as expenditure payable out of the grants referred to in sub-section (1).



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