Section 13   [ View Judgements ]

FORFEITURE OF DEPOSIT AND RECOVERY OF EXPENDITURE ON FAILURE TO COMPLY WITH ORDERS FOR PLANTING TREES


Where the owner or occupier of any land fails to comply with any order made under section 8, 9 or 10, the Tree Authority or the Tree Officer, as the case may be may after giving a reasonable opportunity to such owner or occupier of being heard, forfeit the deposit, in full or in part to the Tree Authority and without prejudice to any other action which may be taken against the defaulter under this Act, take the necessary action and recover the expenditure incurred therefor from the owner or the occupier, as the case may be. For the purpose of recovery of the amount of such expenditure, the Tree Authority or the Tree officer] shall have the same powers as are available to the urban local authority for the purpose of recovery of arrears of a property tax or where such tax is not levied, for the purpose of recovery of arrears of betterment charges or other dues levied by the urban local authority under the relevant Act.]

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