Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : OF RESERVED FOREST View Judgements
  3 Power to reserve forests View Judgements
  4 Notification by State Government View Judgements
  5 Bar to accrual of forest rights and bar of suits View Judgements
  6 Proclamation by Forest Settlement Officer View Judgements
  7 Inquiry by the Forest Settlement Officer View Judgements
  8 Powers of Forest Settlement Officer View Judgements
  9 Extinction of rights View Judgements
  10 Claims relating to practice of shifting cultivation View Judgements
  11 Power to acquire land over which right is claimed View Judgements
  12 Claims to right of way, right to water course or to use of water, etc View Judgements
  13 Record to be made by the Forest Settlement Officer View Judgements
  14 Record where he admits claims View Judgements
  15 Exercise of rights admitted View Judgements
  16 Commutation of rights View Judgements
  17 Appeal from orders passed under Sees. 11, 12, 15 or 16 View Judgements
  18 Appeal under Sec. 17 View Judgements
  19 Power of revision View Judgements
  20 Pleaders View Judgements
  21 Notification declaring forest reserved View Judgements
  22 Publication of translation of such notification in neighborhood of forests View Judgements
  23 Power to revise arrangement made under Sec. 15 or Sec. 18 View Judgements
  24 No right to be acquired over reserved forest except as herein provided View Judgements
  25 Rights not to be alienated without sanction View Judgements
  26 Power to stop ways and water courses in reserved forests View Judgements
  27 Offences View Judgements
  28 Suspension of rights in reserved forests View Judgements
  29 Power "to declare forest no longer reserved View Judgements
  title CHAPTER III : OF VILLAGE FORESTS View Judgements
  30 Constitution of village forests View Judgements
  31 Power to make rules for village forests View Judgements
  32 Inquiry into and settlement of rights View Judgements
  title CHAPTER IV : OF PROTECTED FORESTS View Judgements
  33 Protected forests View Judgements
  34 Power to issue notification reserving trees, etc View Judgements
  35 Publication or translation of such notification in neighborhood View Judgements
  36 Powers to make rules for protected forests View Judgements
  37 Penalties for acts in contravention of notification under Sec. 34 rules or of under Sec. 36 View Judgements
  38 Nothing in this Chapter to prohibit acts done in certain cases View Judgements
  title CHAPTER V : OF THE CONTROL OVER FORESTS AND LANDS NOT BEING THE PROPERTY OF GOVERNMENT OR OVER WHICH GOVERNMENT HAVE JOINT INTEREST View Judgements
  39 Protection of Forest for special purposes View Judgements
  40 Power to assume management of forests View Judgements
  41 Acquisition of forests in certain cases View Judgements
  42 Prohibition of cutting fruit-bearing trees View Judgements
  43 Protection of forests, at request of owners View Judgements
  44 Management of forests the joint property of Government and other persons View Judgements
  title CHAPTER VI : OF THE CONTROL OF TIMBER AND OTHER FOREST PRODUCE IN TRANSIT OR POSSESSION View Judgements
  45 Power to make rules to regulate transit of forest produce View Judgements
  46 Penalty for breach of rules made under Sec. 45 View Judgements
  47 Government and Forest Officers not liable for damage to forest produce at depot View Judgements
  48 All persons bound to aid in case of accident at depot View Judgements
  title CHAPTER VII : OF THE COLLECTION OF DRIFT AND STRANDED TIMBER View Judgements
  49 Certain kinds of timber to be deemed property of Government until title thereto is proved and may be collected accordingly View Judgements
  50 Notice to claimants of drift timber View Judgements
  51 Procedure on claim preferred to such timber View Judgements
  52 Disposal of unclaimed timber View Judgements
  53 Government and its officers not liable for damage to such timber View Judgements
  54 Payments to be made by claimant before timber is delivered to him View Judgements
  55 Power to make rules and prescribe penalties View Judgements
  title CHAPTER VII-A : PROVISIONS RELATING TO SANDALWOOD [Ins. by Orissa Act 2 of 1991] View Judgements
  55-A Sandal trees to be exclusive property of State Government View Judgements
  55-B Disposal of sandal wood belonging to private persons View Judgements
  55-C Regulation, sale and manufacture of sandal wood and sandal wood oil View Judgements
  55-D Responsibility of occupants and holders of land for preservation of sandal trees View Judgements
  55-E Penalty for offence in regard to sandal wood View Judgements
  title CHAPTER VIII : PENALTIES AND PROCEDURE View Judgements
  55-AA Minimum punishment to be imposed View Judgements
  56 Seizure of property liable to confiscation View Judgements
  57 Power to release property seized under Sec. 56 View Judgements
  58 Action after seizure View Judgements
  59 Forest produce tools, etc., liable to confiscation View Judgements
  60 Disposal on conclusion of trial for forest offence of produce in respect of which it was committed View Judgements
  61 Procedure when offender not known, or cannot be found View Judgements
  62 Procedure as to perishable property seized under Sec. 56 View Judgements
  63 Appeal from orders under Sees. 59, 60 or 61 View Judgements
  64 Property when to vest in Government View Judgements
  64-A Confiscation to be no bar to imposition of other penalty View Judgements
  65 Saving of power to release property seized View Judgements
  66 Punishment for wrongful Seizure View Judgements
  67 Penalty for counterfeiting or defacing marks on trees and timber and for altering boundary marks View Judgements
  68 Powers to arrest without warrant View Judgements
  69 Power to release on a bond a person arrested View Judgements
  70 Power to prevent commission of, offence View Judgements
  71 Power to try offences summarily View Judgements
  72 Power to compound offences View Judgements
  73 Presumption that forest produce belongs to Government View Judgements
  73-A Presumption as to removal and transportation of forest produce View Judgements
  74 Operation of other laws not barred View Judgements
  title CHAPTER IX : CATTLE TRESPASS View Judgements
  75 Cattle Trespass Act, 1871 to apply View Judgements
  76 Power to alter fines fixed under the Cattle Trespass Act, 1871 View Judgements
  title CHAPTER X : OF FOREST OFFICERS View Judgements
  77 State Government may invest Forest Officers with certain powers View Judgements
  78 Forest Officer deemed to be public servants View Judgements
  79 Indemnity for acts done in good faith View Judgements
  80 Forest Officers not to trade View Judgements
  title CHAPTER XI : MISCELLANEOUS View Judgements
  81 Special provision for reserved forests in the merged territories View Judgements
  82 Additional powers to make rules View Judgements
  83 Penalties for offences not otherwise provided for View Judgements
  84 Persons bound to assist Forest Officers and Police Officers and duties of such officers View Judgements
  85 Punishment for abetment of forest offences View Judgements
  86 Failure to perform service for which a share in produce of Government forest is enjoyed View Judgements
  87 Recovery of money due to Government View Judgements
  88 Lien on forest produce for such money View Judgements
  89 Recovery of penalties due under bond View Judgements
  90 Power of Government to apply the provisions of the Act to certain land of Government or local authority View Judgements
  91 Repeal and savings View Judgements



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