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Report No. 171

43. Power of Entry, Inspection and Seizure.-

(1) Any person authorised in that behalf by the National Authority, the State/Union territory Biodiversity Board or the Local Biodiversity Board, may enter and search any premises and any vehicle, vessel, aircraft or other conveyance for the purpose of securing compliance with the provisions of this Act or in case he has reason to suspect that any activity prejudicial to biodiversity or inconsistent with the provisions of this Act is being carried on, such authorised person shall be competent to seize any material, plant, animal or any other article including the receptacle, vessel or vehicle in which it is stored or being transported, if he suspects that possession or use of such material, plant, animal or other article is prejudicial to the biodiversity of India or is contrary to the provisions of this Act.

(2) The National Authority or any State/Union territory Biodiversity Board or Local Biodiversity Board shall be competent to call for any information, document or other material relevant to the purposes of this Act, from any person, authority or organisation if it considers such information, document or other material relevant to the purposes of this Act.Any requisition for help or assistance made by such Authority or the Board shall be promptly provided by any public authority, officer or individual.



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