Kerala Conservation of Paddy Land and Wetland Act, 2008



w w w . L a w y e r S e r v i c e s . i n

Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgments
  2 Definitions View Judgments
  3 Prohibition on conversion or reclamation of paddy land View Judgments
  4 Incentives for paddy cultivation View Judgments
  5 Constitution of Local Level Monitoring Committee View Judgments
  6 The term of the Local Level Monitoring Committee and other related matters View Judgments
  7 Reporting Officers View Judgments
  8 Constitution of State Level Committee View Judgments
  9 Constitution of District Level Authorised Committee View Judgments
  10 Power of Government to grant exemption View Judgments
  11 Prohibition on reclamation of wetland View Judgments
  12 Appointment of Authorized Officers and their Powers View Judgments
  13 Power of the District Collector View Judgments
  14 Refusal of licence by the Local Authority View Judgments
  15 Direction to cultivate paddy land left fallow View Judgments
  16 Fallow paddy land to be got cultivated View Judgments
  17 Eviction of Person to whom the right has been entrusted in certain cases View Judgments
  18 Special power of the Collector View Judgments
  19 Power of entry and seizure View Judgments
  20 Confiscation of vessel, vehicle, etc View Judgments
  21 Appeal against confiscation View Judgments
  22 Award of confiscation not to interfere with other punishments View Judgments
  23 Penalty View Judgments
  24 Offences by Companies View Judgments
  25 Cognizance of offence View Judgments
  26 Grant of injunction etc., by civil courts View Judgments
  27 Sums due recoverable as arrears of land revenue to Government View Judgments
  28 Revision View Judgments
  29 Protection of action taken in good faith View Judgments
  30 Power to make rules View Judgments