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Report No. 155

6.2.4. Insertion of new section 47A in the Act.-

After section 47 of the NDPS Act, the following section shall be inserted, namely-

"47A. Duty of the Forest officer and Revenue officer to take action.-Every Forest officer and Revenue officer shall give immediate information of the wile growth of coca plant, opium poppy or cannabis plant on the forest land or government land within his jurisdiction, as the case may be, when it may come or brought to his knowledge at any stage, to the Metropolitan Magistrate, Judicial Magistrate of the First Class or any Magistrate specially empowered in this behalf by the State Government or any officer of a gazetted rank empowered under section 42 who, upon receipt of such information, may pass such appropriate order including order to destroy the plants as he thinks fit, and every such forest officer or revenue officer who knowingly neglects to give such information, shall be liable to punishment."

[Chp. IV, para. 4.5(b)]



Drugs and Psychotropic Substances Act, 1985 Back




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