Section 7   [ View Judgements ]

Power to Make Rules


(1) The State Government may make rules for carrying out the purpose of this act.

(2) Without prejudice to the generality of the fore going power such rules may provide for-

(a) The classes or kinds of trees, which may permitted to be cut and the girth of such trees;

(b) The term and condition subject to which permissions may be granted;

(c) The procedure to be followed before granting permissions.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon