for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

43. Aerial spraying operations


The aerial application of insecticides shall be subject to the following provisions, namely;



a. marking of the area shall be the responsibility of the operators;



b. the operators shall use only approved insecticides and their formulations at approved concentration and height;



c. washing decontamination and first-aid facilities shall be provided by the operators;



d. all aerial operations shall be notified to the public not less than twenty-four hours in advance through competent authorities;



e. animals and persons not connected with the operations shall be prevented from entering such areas for a specific period; and



f. the pilots shall undergo specialissation training including clinical effects of the insecticides.

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