National Environment Appellate Authority Act, 1997


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : ESTABLISHMENT OF AUTHORITY View Judgements
  3 Establishment of Authority View Judgements
  4 Composition of Authority View Judgements
  5 Qualifications for appointment as Chairperson, Vice-Chairperson or Member View Judgements
  6 Vice-Chairperson to act as Chairperson or to discharge his functions in certain circumstances View Judgements
  7 Term of office View Judgements
  8 Resignation and removal View Judgements
  9 Salaries and allowances and other terms and conditions of service of Chairperson, Vice-Chairperson and Members View Judgements
  10 Vacancy in Authority not to invalidate acts or proceedings View Judgements
  title CHAPTER III : JURISDICTION AND POWERS OF AUTHORITY View Judgements
  11 Appeals to Authority View Judgements
  12 Procedure and powers of Authority View Judgements
  13 Financial and administrative powers of Chairperson View Judgements
  14 Staff of Authority View Judgements
  title CHAPTER IV : MISCELLANEOUS View Judgements
  15 Bar of jurisdiction View Judgements
  16 Proceedings before the Authority to be judicial proceedings View Judgements
  17 Members and staff of Authority to be public servants View Judgements
  18 Protection of action taken in good faith View Judgements
  19 Penalty for failure to comply with orders of Authority View Judgements
  20 Offences by companies View Judgements
  21 Power to remove difficulties View Judgements
  22 Power to make rules View Judgements
  23 Repeal and savings View Judgements



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