Section 20B   [ View Judgements ]

POWER OF ENTRY FOR THE PURPOSES OF THIS ACT


It shall be lawful for the Tree Officer, or any officer authorised by him or by the Tree authority in this behalf to enter, with such assistants as he may deem necessary, upon any public premises for the purposes of proper enforcement of this Act and for that purpose carry out such inspection and take such steps and use such force as may be expedient.

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