for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

Suo motu detection and reference


(1) If it comes to the notice of the Divisional Forest Officer that any such contract as is referred to in sub-section (1) of section 3 or section 4 has been entered into in contravention of the provisions of that sub-section or that the consideration therefore is substantially inadequate, he may on his won motion, institute a case and dispose it of as provided by or under this Act.



(2) if it comes to the notice of any Revenue Officer not below the rank of a Tahasildar or of any Block Development Officer or any Forest Officer not below the rank of a Range Officer having jurisdiction over the area or of any other officer specially authorised by the State Government in this behalf that any such contract as is referred to in sub-section (1) of section 3 or section 4 has been entered into in contravention of that sub-section or that the consideration therefore is substantially inadequate, he may refer the matter to the Divisional Forest Officer having jurisdiction for instituting a case and disposing it of as provided by or under this Act;



Provided that the Divisional Forest Officer instituting a case under sub-section (1) or the officer making a reference under sub-section (2), may seize the timber involved in the transaction and keep the same in the custody of the owner if he is of the opinion that such seizure is necessary and thereupon he shall prepare a list of the timber seized and obtain the signature of the owner on such list and where the seizure is made by the later officer, the said list shall be forwarded to the Divisional Forest Officer having jurisdiction along with the aforesaid reference.

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