Section 3   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,-



(a) "Board" means the Coconut Development Board established under section 4;



(b) "Chairman" means the Chairman of the Board;



(c) "coconut" means the fruit of coconut palm and includes green coconut, ripe coconut and copra.



Explanation.-



"Coconut palm" means the coconut tree, Cocos Nucifera Linn;



(d) "coconut industry" does not include-



(i) coir industry; or



(ii) an industry from which products (including by - products) out of coconut oil are manufactured;



(e) "member" means a member of the Board and includes the Chairman;



(f) "prescribed" means prescribed by rules made under this Act.

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