Section 4   [ View Judgements ]

MEETINGS OF TREE AUTHORITY


(1) The Tree Authority shall meet at least once in every month at such place and time as the Chairman may decide, but, forty five days shall not intervance between its two consecutive meeting.

(2) The quorum to constitute a meeting of the Tree Authority shall be one-third of the total number of its members including the nominated members, if any.

(3) The nominated members shall have the right to vote at a meeting of the Tree Authority. .

(4) Save as otherwise provided by or under this Act, the rules of procedure for the meetings of the urban authority shall mutatis mutandis apply to the meetings of the Tree Authority.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon