BIOLOGICAL DIVERSITY ACT, 2002


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 CERTAIN PERSONS NOT TO UNDERTAKE BIODIVERSITY RELATED ACTIVITIES WITHOUT APPROVAL OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  4 RESULTS OF RESEARCH NOT TO BE TRANSFERRED TO CERTAIN PERSONS WITHOUT APPROVAL OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  5 SECTIONS 3 AND 4 NOT TO APPLY TO CERTAIN COLLABORATIVE RESEARCH PROJECTS View Judgements
  6 APPLICATION FOR INTELLECTUAL PROPERTY RIGHTS NOT TO BE MADE WITHOUT APPROVAL OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  7 PRIOR INTIMATION TO STATE BIODIVERSITY BOARD FOR OBTAINING BIOLOGICAL RESOURCE FOR CERTAIN PURPOSES View Judgements
  8 ESTABLISHMENT OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  9 CONDITIONS OF SERVICE OF CHAIRPERSON AND MEMBERS View Judgements
  10 CHAIRPERSON TO BE CHIEF EXECUTIVE OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  11 REMOVAL OF MEMBERS View Judgements
  12 MEETINGS OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  13 COMMITTEES OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  14 OFFICERS AND EMPLOYEES OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  15 AUTHENTICATION OF ORDERS AND DECISIONS OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  16 DELEGATION OF POWERS View Judgements
  17 EXPENSES OF NATIONAL BIODIVERSITY AUTHORITY TO BE DEFRAYED OUT OF THE CONSOLIDATED FUND OF INDIA View Judgements
  18 FUNCTIONS AND POWERS OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  19 APPROVAL BY NATIONAL BIODIVERSITY AUTHORITY FOR UNDERTAKING CERTAIN ACTIVITIES View Judgements
  20 TRANSFER OF BIOLOGICAL RESOURCE OR KNOWLEDGE View Judgements
  21 DETERMINATION OF EQUITABLE BENEFIT SHARING BY NATIONAL BIODIVERSITY AUTHORITY View Judgements
  22 ESTABLISHMENT OF STATE BIODIVERSITY BOARD View Judgements
  23 FUNCTIONS OF STATE BIODIVERSITY BOARD View Judgements
  24 POWER OF STATE BIODIVERSITY BOARD TO RESTRICT CERTAIN ACTIVITIES VIOLATING THE OBJECTIVES OF CONSERVATION, ETC View Judgements
  25 PROVISIONS OF SECTIONS 9 TO 17 TO APPLY WITH MODIFICATIONS TO STATE BIODIVERSITY BOARD View Judgements
  26 GRANTS OR LOANS BY THE CENTRAL GOVERNMENT View Judgements
  27 CONSTITUTION OF NATIONAL BIODIVERSITY FUND View Judgements
  28 ANNUAL REPORT OF NATIONAL BIODIVERSITY AUTHORITY View Judgements
  29 BUDGET, ACCOUNTS AND AUDIT View Judgements
  30 ANNUAL REPORT TO BE LAID BEFORE PARLIAMENT View Judgements
  31 GRANTS OF MONEY BY STATE GOVERNMENT TO STATE BIODIVERSITY BOARD View Judgements
  32 CONSTITUTION OF STATE BIODIVERSITY FUND View Judgements
  33 ANNUAL REPORT OF STATE BIODIVERSITY BOARD View Judgements
  34 AUDIT OF ACCOUNTS OF STATE BIODIVERSITY BOARD View Judgements
  35 ANNUAL REPORT OF STATE BIODIVERSITY BOARD TO BE LAID BEFORE STATE LEGISLATURE View Judgements
  36 CENTRAL GOVERNMENT TO DEVELOP NATIONAL STRATEGIES, PLANS, ETC., FOR CONSERVATION, ETC. OF BIOLOGICAL DIVERSITY View Judgements
  37 BIODIVERSITY HERITAGE SITES View Judgements
  38 POWER OF CENTRAL GOVERNMENT TO NOTIFY THREATENED SPECIES View Judgements
  39 POWER OF CENTRAL GOVERNMENT TO DESIGNATE REPOSITORIES View Judgements
  40 POWER OF CENTRAL GOVERNMENT TO EXEMPT CERTAIN BIOLOGICAL RESOURCES View Judgements
  41 CONSTITUTION OF BIODIVERSITY MANAGEMENT COMMITTEES View Judgements
  42 GRANTS TO LOCAL BIODIVERSITY FUND View Judgements
  43 CONSTITUTION OF LOCAL BIODIVERSITY FUND View Judgements
  44 APPLICATION OF LOCAL BIODIVERSITY FUND View Judgements
  45 ANNUAL REPORT OF BIODIVERSITY MANAGEMENT COMMITTEES View Judgements
  46 AUDIT OF ACCOUNTS OF BIODIVERSITY MANAGEMENT COMMITTEES View Judgements
  47 -n/a- View Judgements
  48 NATIONAL BIODIVERSITY AUTHORITY TO BE BOUND BY THE DIRECTIONS GIVEN BY CENTRAL GOVERNMENT View Judgements
  49 POWER OF STATE GOVERNMENT TO GIVE DIRECTIONS View Judgements
  50 SETTLEMENT OF DISPUTES BETWEEN STATE BIODIVERSITY BOARDS View Judgements
  51 -n/a- View Judgements
  52 APPEAL View Judgements
  53 EXECUTION OF DETERMINATION OR ORDER View Judgements
  54 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  55 PENALTIES View Judgements
  56 PENALTY FOR CONTRAVENTION OF DIRECTIONS OR ORDERS OF CENTRAL GOVERNMENT, STATE GOVERNMENT, NATIONAL BIODIVERSITY AUTHORITY AND STATE BIODIVERSITY BOARDS View Judgements
  57 OFFENCES BY COMPANIES View Judgements
  58 OFFENCES TO BE COGNIZABLE AND NON NON--BAILABLE View Judgements
  59 ACT TO HAVE EFFECT IN ADDITION TO OTHER ACTS View Judgements
  60 POWER OF CENTRAL GOVERNMENT TO GIVE DIRECTIONS TO STATE GOVERNMENT View Judgements
  61 COGNIZANCE OF OFFENCES View Judgements
  62 POWER OF CENTRAL GOVERNMENT TO MAKE RULES View Judgements
  63 POWER OF STATE GOVERNMENT TO MAKE RULES View Judgements
  64 POWER TO MAKE REGULATIONS View Judgements
  65 POWER TO REMOVE DIFFICULTIES View Judgements



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