Coastal Aquaculture Authority Act, 2005


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short Title and Commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : GENERAL POWERS OF CENTRAL GOVERNMENT View Judgements
  3 Powers of Central Government to Take Measures to Protect Environment View Judgements
  title CHAPTER III : THE COASTAL AQUACULTURE AUTHORITY View Judgements
  4 Establishment of Authority and Appointment of Chairperson and Members View Judgements
  5 Disqualification for Appointment as Members View Judgements
  6 Eligibility of member for reappointment View Judgements
  7 Meeting of Authority View Judgements
  8 Vacancy in Authority not to in validate proceeding View Judgements
  9 Appointment of Officers Consultants and other Employees of Authority View Judgements
  10 Authentication for orders and other instrument of Authority View Judgements
  title CHAPTER IV : POWERS AND FUNCTIONS OF AUTHORITY View Judgements
  11 Function of Authority View Judgements
  12 Power to Enter View Judgements
  13 Registration for Coastal Aquaculture View Judgements
  14 Punishment for carrying on coastal aquaculture without registration View Judgements
  15 Cognizance of Offence View Judgements
  title CHAPTER V : FINANCE, ACCOUNTS AND AUDIT View Judgements
  16 Payment to Authority View Judgements
  17 Fund of Authority View Judgements
  18 Budget View Judgements
  19 Annul Report View Judgements
  20 Account and Audit View Judgements
  title CHAPTER VI : MISCELLANEOUS View Judgements
  21 Chairpersons and other members officers and other employees of Authority etc .to be public servants View Judgements
  22 Protection Of Action in Good Faith View Judgements
  23 Power to Remove Difficulties View Judgements
  24 Power of the central Government to make rules View Judgements
  25 Power of Authority to Make Regulations View Judgements
  26 Rules and Regulations to be laid before Parliament View Judgements
  27 Validation View Judgements



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