Section 2   [ View Judgements ]

Definitions


In this Act, unless there is anything repugnant in the subject or context.

(a) Forest includes communal land containing trees and shrubs, land used for pasture and any class of land declared to be a forest by notification of the state Government but does not include -

(i) a reserved forest constituted under the provisions of the Madras Forest Act, V of 1882;

(ii) reserved and protected forests constituted or a forest placed under the protection at the request of owners under the provisions of the Indian Forest Act, XVI of 1927;

Explanation – For the purposes of this clause ‘communal land’ means any land of the description mentioned in sub-clause (a) or Sub clause (b) of clause (16) of section 3 of the Madras Estates Land Act, 1 of 1908.

(b) owner in relation to forest including a mortgage, lessee or other person having right to possession and enjoyment of the forest;

(c) forest produce has the meaning assigned to that in clause (4) of section 2 of the Indian Forest Act, XVI of 1927 as the case be.

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