Air (Prevention and Control of Pollution) Act, 1981


Section
Section Title
  INTRODUCTION
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Central Pollution Control Board View Judgements
  4 State Pollution Control Boards constituted under section 4 of Act 6 of 1974 to be State Boards under this Act View Judgements
  5 Constitution of State Boards View Judgements
  6 Central Board to exercise the powers and perform the functions of a State Board in the Union territories View Judgements
  7 Terms and conditions of service of members View Judgements
  8 Disqualifications View Judgements
  9 Vacation of seats by members View Judgements
  10 Meetings of Board View Judgements
  11 Constitution of committees View Judgements
  12 Temporary association of persons with Board for particular purposes View Judgements
  13 Vacancy in Board not to invalidate acts or proceedings View Judgements
  14 Member-secretary and officers and other employees of State Boards View Judgements
  15 Delegation of powers View Judgements
  16 Functions of Central Board View Judgements
  17 Functions of State Boards View Judgements
  18 Power to give directions View Judgements
  19 Power to declare air pollution control areas View Judgements
  20 Power to give instructions for ensuring standards for emission from automobiles View Judgements
  21 Restrictions on use of certain industrial plants View Judgements
  22 Persons carrying on industry, etc., not to allow emission of air pollutants in excess of the standards laid down by State Board View Judgements
  23 Furnishing of information to State Board and other agencies in certain cases View Judgements
  24 Power of entry and inspection View Judgements
  25 Power to obtain information View Judgements
  26 Power to take samples of air or emission and procedure to be followed in connection therewith View Judgements
  27 Reports of the result of analysis on samples taken under section 26 View Judgements
  28 State Air Laboratory View Judgements
  29 Analysts View Judgements
  30 Reports of analysts View Judgements
  31 Appeals View Judgements
  31-A Power to give directions View Judgements
  32 Contributions by Central Government View Judgements
  33 Fund of Board View Judgements
  34 Budget View Judgements
  35 Annual Report View Judgements
  36 Accounts and audit View Judgements
  37 Failure to comply with the provisions of section 21 or section 22 or with the directions issued under section 31A View Judgements
  38 Penalties for certain acts View Judgements
  39 Penalty for contravention of certain provisions of the Act View Judgements
  40 Offences by companies View Judgements
  41 Offences by Government Departments View Judgements
  42 Protection of action taken in good faith View Judgements
  43 Cognizance of offences View Judgements
  44 Members, officers and employees of Board to be public servants View Judgements
  45 Reports and returns View Judgements
  46 Bar of jurisdiction View Judgements
  47 Power of State Government to supersede State Board View Judgements
  48 Special provision in the case of supersession of the Central Board or the State Boards constituted under the Water (Prevention and Control of Pollution) Act, 1974 View Judgements
  49 Dissolution of State Boards constituted under the Act View Judgements
  50 Power to amend the Schedule View Judgements
  51 Maintenance of register View Judgements
  52 Effect of other laws View Judgements
  53 Power of Central Government to make rules View Judgements
  54 Power of State Government to make rules View Judgements
  Schedule I



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