for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 3   [ View Judgements ]

State Policy and Programme of Organic Farming


(1) The National Policy and Programme for Organic Production stands adapted as the State Policy and Programme for the purposes of this Act with such modifications as may be found necessary by the State Government.

(2) Subject to the provision made in sub-section (1), the aims of the State Policy and Programme for Organic Farming includes the following, namely:-

(a) to notify areas for organic farming and to undertake such farming in such areas;

(b) to encourage the development of organic fanning in private land and organic processing through various measures as may be prescribed;

(c) to facilitate certification of organic products in the state in conformity to the National Standards for Organic Products;

(d) to facilitate marketing of organic products in the local, national and international markets.

(e) to make infra-structure for organic farming including permitted inputs or materials easily available to the intending farmers.

(3) The operational structure for the State Policy and Programme shall be such as may be prescribed.

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