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Section 2   [ View Judgements ]

Definitions


In this Act, unless the context otherwise requires-



(a) "Chief Conservator of Forests" means the Chief Conservator of Forests, Orissa;



(b) "Conservator of Forests" means the Conservator of Forests of the concerned forest circle;



(c) "Contractor" means the person in whose favour the owner of any specified tree has effected a sale or has entered into a contract for sale of the timber of such tree and includes the representative in interest and assignees of such person ;



(d) "Divisional Forest Officer" means the Divisional Forest Officer of the concerned forest division;



(e) "Grama Panchayat" means a Grama Panchayat constituted under the Orissa Grama Panchayat Act, 1969;



(f) "holding" means a parcel or parcels of land forming the subject of a separate tenancy;



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



(h) "Range Officer" means the forest officer in charge of a forest range!



(i) "Scheduled Castes" shall mean the Scheduled Castes specified in respect of the State of Orissa in the Constitution (Scheduled Castes) Older, 1950 as modified from time to time;



(j) "Scheduled Tribes" shall mean the Scheduled Tribes specified in respect of the State of Orissa in the Constitution (Scheduled Tribes) Order, 1950 as modified from time to time;



(k) "specified tree" means a tree specified in the schedule and such other species of trees as may be notified by Government from time to time.

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