Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires,-



(a) "appointed day" means such date as the Central Government may, by notification in the Official Gazette, appoint for the purpose of section 3;



(b) "Board" means the National Jute Board constituted under section 3;



(c) "Chairperson" means the Chairperson of the Board;



(d) "Council" means the Jute Manufactures Development Council established under section 3 of the Jute Manufactures Development Council Act, 1983 ;



(e) "Jute" means the plants of jute, kenaf and mesta;



(f) "jute manufacture" shall have the same meaning as assigned to it in the Jute Manufacturers Cess Act, 1983 ;



(g) "member" means a member of the Board and includes the Chairperson;



(h) "prescribed" means prescribed by rules made under this Act;



(i) "regulations" means regulations made by the Board under this Act;



(j) "Society" means the National Centre for Jute Diversification, a society set up by the Central Government in the Ministry of Textiles and registered under the Societies Registration Act, 1860 ;



(k) "year" means the year commencing on the 1st day of April and ending on the 31 st day of March next following.

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