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Section 5   [ View Judgements ]

Disposal of the carcass of an animal infected with a scheduled notified disease


(1) The carcass of an animal that has died of a scheduled notified disease, or the carcass of the animal euthanized under section 25, the owner of the animal shall dispose off the carcass either by burial, incineration or rendering.



(2) The veterinarian shall supervise the burial or incineration, which shall be performed preferably at the premises of the owner of the animal or the nearest location, as considered appropriate by the competent officer.



(3) The competent officer, if required, shall arrange transportation of the carcass of the infected animal in a secured vehicle to the site of the disposal and the vehicle used for transportation of the dead animal shall be properly cleaned and disinfected by the vehicle owner.



(4) The veterinarian or the Veterinary Officer shall ensure that the disposal of carcass is by any one of the following methods, namely:



(a) Burial.-(i) the size of the pit for the burial shall be bigger than the size of the animal that allows all parts of the animal carcass to be buried in the burial pit and at least one metre of covering soil shall be used to cap the pit.



(ii) a layer of five-centimetre lime shall be put at the bottom of the burial pit and again over the carcass before filling the soil.



(iii) the pit for burial shall be at least twenty metres away from watercourse and two hundred and fifty metres away from well, bore-well or water spring used as a source of drinking water.



(iv) the pit for burial shall not be in a seasonal water-logged or flood prone area.



(v) for mass burial, the site shall be at least two hundred fifty metres away from human habitat.



(b) Incineration.-(i) incineration shall be continued till the animal carcass is reduced to ashes.



(ii) the site identified for incineration shall be at least two hundred fifty metres away from human habitat.



(c) Rendering.-(i) rendering shall be practiced only on-site by agencies and institutes that have adequate trained manpower in operating the rendering plant.



(ii) the agency or the institute using rendering as a method of infected animal carcass disposal shall maintain proper records of each rendering cycle.



(iii) the rendered product shall not be used as ingredient of animal feed.

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