Section 7   [ View Judgements ]

DUTIES OF TREE AUTHORITY


Notwithstanding anything contained in the relevant Act or in any other law for the time being in force, and subject to any special or general direction given by the State Government, the Tree Authority shall be responsible for

(a) protection and preservation of all trees in all lands within its jurisdiction;

(b) carrying out a census of the existing trees in all lands within its jurisdiction, once before December, 1996 and there after once in every five year

(c) prescribing standards, specifying the number and types of trees which each plot of land shall have and which shall be planted therein;

(d) development and maintenance of nurseries for the supply of seeds, sapplings and trees to persons who desire to plant new trees or to replace trees which have been felled with the previous permission of the Tree Officer or in voluntarily uprooted

(e) transplanting of trees necessitated by construction of new roads or widening of existing roads or for safeguarding danger to life or property;

(f) organisation of flower, fruit, vegetable, tree or plant shows at least once a year) and assisting private and public institutions in organising such shows, and creation of consciousness of importance of trees and vegetation to the human welfare;

(g) grant. of advice and technical assistance to any person seeking such advice or assistance in any matter connected with protection and preservation)of trees;

(h) planting and maintaining such number of trees as it considers necessary, according to the prescribed standards, a long the roads, in public parks and gardens and on banks of rivers or lakes or 9 shores, on hills, open spaces or public places;

(i) undertaking any other schemes or measures for achieving the objects of this Act.

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