Section 2   [ View Judgements ]

Definitions


In these rules, unless the context otherwise requires:-



(a) "Act" means the Forest (Conservation) Act, 1980 (69 of 1980);



[1] [(b) "Committee" means the Forest Advisory Committee constituted under section 3 of the Act.]



(c) "Chairperson" means the Chairperson of the Committee;



(d) "Member" means a member of the Committee;



(e) "Nodal Officer" means any officer not below the rank of Conservator of Forests, authorised by the State Government to deal with the forest conservation matters under the Act;



(f) "Regional Office" means a Regional Office of the Central Government in the Ministry of Environment and Forests established as part of the Ministry to deal with the forest conservation matters under the Act;



(g) "Section" means a section of the Act;



(h) "User Agency" means any person, organisation or Company or Department of the Central or State Government making a request for diversion or de-notification of forest land for non-forest purpose or using forest land for non-forest purpose in accordance with the permission granted by the Central Government under the Act or the rules.



FOOTNOTES:

1. Substituted by Forest (Conservation) Amendment Rules, 2004



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