Section
Section Title
  STATEMENT OF OBJECTS AND REASONS
  1 SHORT TITLE AND EXTENT View Judgements
  2 INTERPRETATION CLAUSE View Judgements
  3 POWER TO RESERVE FORESTS View Judgements
  4 NOTIFICATION BY STATE GOVERNMENT View Judgements
  5 BAR OF ACCRUAL OF FOREST-RIGHTS View Judgements
  6 PROCLAMATION BY FOREST SETTLEMENT-OFFICER View Judgements
  7 INQUIRY BY FOREST SETTLEMENT-OFFICER View Judgements
  8 POWERS OF FOREST SETTLEMENT-OFFICERS View Judgements
  9 EXTINCTION OF RIGHTS View Judgements
  10 TREATMENT OF CLAIMS RELATING TO PRACTICE OF SHIFTING CULTIVATION View Judgements
  11 POWER TO ACQUIRE LAND OVER WHICH RIGHT IS CLAIMED View Judgements
  12 ORDER ON CLAIMS TO RIGHTS OF PASTURE OR TO FORCST-PRODUCE View Judgements
  13 RECORD TO BE MADE BY FOREST SETTLEMENT --OFFICER View Judgements
  14 RECORD WHERE HE ADMITS CLAIM View Judgements
  15 EXERCISE OF RIGHTS ADMITTED View Judgements
  16 COMMUTATION OF RIGHTS View Judgements
  17 APPEAL FROM ORDER PASSED UNDER SECTION 11, SECTION 12, SECTION 15 OR SECTION 16 View Judgements
  18 APPEAL UNDER SECTION 17 View Judgements
  19 PLEADERS View Judgements
  20 NOTIFICATION DECLARING FOREST RESERVED View Judgements
  21 PUBLICATION OF TRANSLATION OF SUCH NOTIFICATION IN NEIGHBOURHOOD OF FOREST View Judgements
  22 POWER TO REVISE ARRANGEMENT MADE UNDER SECTION 15 OR SECTION 18 View Judgements
  23 NO RIGHT ACQUIRED OVER RESERVED FOREST, EXCEPT AS HERE PROVIDED View Judgements
  24 RIGHTS NOT TO BE ALIENATED WITHOUT SANCTION View Judgements
  25 POWER TO STOP WAYS AND WATER-COURSES IN RESERVED FORESTS View Judgements
  26 ACTS PROHIBITED IN SUCH FORESTS View Judgements
  27 POWER TO DECLARE FOREST NO LONGER RESERVED View Judgements
  28 FORMATION OF VILLAGE-FORESTS View Judgements
  29 PROTECTED FORESTS View Judgements
  30 POWER TO ISSUE NOTIFICATION RESERVING TREES, ETC View Judgements
  31 PUBLICATION OF TRANSLATION OF SUCH NOTIFICATION IN NEIGHBOURHOOD View Judgements
  32 POWER TO MAKE RULES FOR PROTECTED FORESTS View Judgements
  33 PENALTIES FOR ACTS IN CONTRAVENTION OF NOTIFICATION UNDER SECTION 30 OR OF RULES UNDER SECTION 32 View Judgements
  34 NOTHING IN THIS CHAPTER TO PROHIBIT ACTS DONE IN CERTAIN CASES View Judgements
  35 PROTECTION OF FORESTS FOR SPECIAL PURPOSES View Judgements
  36 POWER TO ASSUME MANAGEMENT OF FORESTS View Judgements
  37 EXPROPRIATION OF FORESTS IN CERTAIN CASES View Judgements
  38 PROTECTION OF FORESTS AT REQUEST OF OWNERS View Judgements
  39 POWER TO IMPOSE DUTY ON TIMBER AND OTHER FOREST-PRODUCE View Judgements
  40 LIMIT NOT TO APPLY TO PURCHASE-MONEY OR ROYALTY View Judgements
  41 POWER TO MAKE RULES TO REGULATE TRANSIT OF FOREST PRODUCE View Judgements
  41A A POWERS OF CENTRAL GOVERNMENT AS TO MOVEMENTS OF TIMBER ACROSS CUSTOMS FRONTIERS View Judgements
  42 PENALTY FOR BREACH OF RULES MADE UNDER SECTION 41 View Judgements
  43 GOVERNMENT AND FOREST-OFFICERS NOT LIABLE FOR DAMAGE TO FOREST-PRODUCE AT DEPOT View Judgements
  44 ALL PERSONS BOUND TO AID IN CASE OF ACCIDENTS AT DEPOT View Judgements
  45 CERTAIN KINDS OF TIMBER TO BE DEEMED PROPERTY OF GOVERNMENT UNTIL TITLE THERETO PROVED, AND MAY BE COLLECTED ACCORDINGLY View Judgements
  46 NOTICE TO CLAIMANTS OF DRIFT TIMBER View Judgements
  47 PROCEDURE ON CLAIM PREFERRED TO SUCH TIMBER View Judgements
  48 DISPOSAL OF UNCLAIMED TIMBER View Judgements
  49 GOVERNMENT AND ITS OFFICERS NOT LIABLE FOR DAMAGE TO SUCH TIMBER View Judgements
  50 PAYMENTS TO BE MADE BY CLAIMANT BEFORE TIMBER IS DELIVERED TO HIM View Judgements
  51 POWER TO MAKE RULES AND PRESCRIBE PENALTIES View Judgements
  52 SEIZURE OF PROPERTY LIABLE TO CONFISCATION View Judgements
  53 POWER TO RELEASE PROPERTY SEIZED UNDER SECTION 52 View Judgements
  54 PROCEDURE THEREUPON View Judgements
  55 FOREST-PRODUCE, TOOLS, ETC., WHEN LIABLE TO CONFISCATION View Judgements
  56 DISPOSAL ON CONCLUSION OF TRIAL FOR FOREST-OFFENCE, OF PRODUCE IN RESPECT OF WHICH IT WAS COMMITTED View Judgements
  57 PROCEDURE WHEN OFFENDER NOT KNOWN OR CANNOT BE FOUND View Judgements
  58 PROCEDURE AS TO PERISHABLE PROPERTY SIEZED UNDER SECTION 52 View Judgements
  59 APPEAL FROM ORDERS UNDER SECTION 55, SECTION 56 OR SECTION 57 View Judgements
  60 PROPERTY WHEN TO VEST IN GOVERNMENT View Judgements
  61 SAVING OF POWER TO RELEASE PROPERTY SEIZED View Judgements
  62 PUNISHMENT FOR WRONGFUL SEIZURE View Judgements
  63 PENALTY FOR COUNTERFEITING OR DEFACING MARKS ON TREES AND TIMBER AND FOR ALTERING BOUNDARY MARKS—WHOEVER, WITH INTENT TO CAUSE DAMAGE OR INJURY TO THE PUBLIC OR TO ANY PERSON, OR TO CAUSE WRONGFUL GAIN AS DEFINED IN-THE INDIAN PENAL CODE View Judgements
  64 -n/a- View Judgements
  65 POWER TO RELEASE ON A BOND A PERSON ARRESTED View Judgements
  66 POWER TO PREVENT COMMISSION OF OFFENCE View Judgements
  67 POWER TO TRY OFFENCES SUMMARILY View Judgements
  68 POWER TO COMPOUND OFFENCES View Judgements
  69 PRESUMPTION THAT FOREST-PRODUCE BELONGS TO GOVERNMENT View Judgements
  70 CATTLE-TRESPASS ACT, 1871, TO APPLY View Judgements
  71 POWER TO ALTER FINES FIXED UNDER THAT ACT View Judgements
  72 STATE GOVERNMENT MAY INVEST FOREST-OFFICERS WITH CERTAIN POWERS View Judgements
  73 FOREST OFFICERS DEEMED PUBLIC SERVANTS View Judgements
  74 INDEMNITY FOR ACTS DONE IN GOOD FAITH View Judgements
  75 FOREST-OFFICERS NOT TO TRADE View Judgements
  76 ADDITIONAL POWERS TO MAKE RULES View Judgements
  77 PENALTIES FOR BREACH OF RULES View Judgements
  78 RULES WHEN TO HAVE FORCE OF LAW View Judgements
  79 PERSONS BOUND TO ASSIST FOREST-OFFICERS AND POLICE-OFFICERS View Judgements
  80 MANAGEMENT OF FORESTS THE JOINT PROPERTY OF GOVERNMENT AND OTHER PERSONS View Judgements
  81 FAILURE TO PERFORM SERVICE FOR WHICH A SHARE IN PRODUCE OF GOVERNMENT FOREST IS EMPLOYED View Judgements
  82 RECOVERY OF MONEY DUE TO GOVERNMENT View Judgements
  83 LIEN ON FOREST-PRODUCE FOR SUCH MONEY View Judgements
  84 LAND REQUIRED UNDER THIS ACT TO BE DEEMED TO BE NEEDED FOR A PUBLIC PURPOSE UNDER THE LAND ACQUISITION ACT, 1894 View Judgements
  85 RECOVERY OF PENALTIES DUE UNDER BOND View Judgements
  85A SAVING FOR RIGHTS OF CENTRAL GOVERNMENT View Judgements
  86 REPEALS View Judgements
  SCHEDULE I



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