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Section 10   [ View Judgements ]

Standards and norms subject to which recognition under section 38H of the Act shall be granted


The Central Zoo Authority shall grant recognition with due regard to the interests of protection and conservation of wild life, and such standards, norms and other matters as are specified below :



General :



(1) The primary objective of operating any zoo shall be the conservation of wildlife and no zoo shall take up any activity that is inconsistent with the objective.



(2) No zoo shall acquire any animal in violation of the Act or rules made thereunder.



(3) No zoo shall allow any animal to be subjected to the cruelties as defined under the Prevention of Cruelty to Animals Act, 1960,(59 of 1960) or permit any activity that. exposes the animals to unnecessary pain, stress or provocation, including use of animals for performing purposes.



(4) No zoo shall use any animal, other than the elephant in plains and yak in hilly areas for riding purposes or draughting any vehicle.



(5) No zoo shall keep any animal chained or tethered unless doing so is essential for its own well being.



(6) No zoo shall exhibit any animal that is seriously sick, injured or infirm.



(7) Each zoo shall be closed to visitors at least once a week.



(8) Each zoo shall be encompassed by a perimeter wall at least two metres high from the ground level. The existing zoos in the nature of safaries and deer parks will continue to have chain link fence of appropriate design and dimensions.



(9) The zoo operators shall provide a clean and healthy environment in the zoo by planting trees, creating green belts and providing lawns and flower beds etc.



(10) The built up area in any zoo shall not exceed twenty five per cent of the total area of the zoo. The built up area includes administrative buildings, stores, hospitals, restaurants, kiosks and visitor rest sheds etc., animal houses and 'pucca' roads.



(11) No-zoo shall have the residential complexes for the staff within the main campus of the zoo. Such complex, if any, shall be separated from the main campus of the zoo by a boundary wall with a minimum height of two metres from the ground level.



Administrative and Staffing Pattern:



(12) Every zoo shall have one full-time officer in-charge of the zoo. The said officer shall be delegated adequate administrative and financial powers as may be necessary for proper upkeep and care of zoo animals.



(13) Every large and medium zoo shall have at least one full-time curator having the sole responsibility of looking after the upkeep of animals and maintenance of animal enclosures.



(14) Each large zoo shall have at least two full-time veterinarians and medium and small zoo shall have at least one full-time veterinarian. The mini zoo may at least have arrangement with any outside veterinarian for visiting the zoo every day to look after the animals.



Animal Enclosures - Design, Dimensions and other Essential Features:



(15) All animal enclosures in a zoo shall be so designed as to fully ensure the safety of animals, caretakers and the visitors.



Stand of barriers and adequate warning signs shall be provided for keeping the visitors at a safe distance from the animals.



(16) All animal enclosures in a zoo shall be so designed as to meet the full biological requirements of the animals housed therein.



The enclosures shall be of such size as to ensure that the animals get space for their free movement and exercise and the animals within herds and groups are not unduly dominated by individuals.



The zoo operators shall take adequate safeguards to.



avoid the animals being unnaturally provoked for the benefit of viewing by public and excessive stress being caused by visibility of the animals in the adjoining enclosures.



(17) The zoo operators shall endeavour to simulate the conditions of the natural habitat of the animal in the enclosures as closely as possible. Planting of appropriate species of trees for providing shade and constructing shelters which would merge in the overall environment of the enclosures, shall also be provided.



Wherever it is technically feasible, only moats shall be provided as enclosure barriers.



(18) The enclosures housing the endangered mammalian species, mentioned in Appendix I to these rules, shall have feeding and retiring cubicles/cell of minimum dimensions given in the said appendix.



Each cubicle/cell shall have resting, feeding, drinking water and exercising facilities, according to the biological needs of the species. Proper ventilation and lighting for the comfort and well being of animals shall be provided in each cell /cubicle /enclosure.



(19) Proper arrangement of drainage of excess of water and arrangements for removal of excreta and residual water from each cell /cubicle /enclosure shall be made.



(20) Designing of any new enclosure for endangered species shall be finalized in consultation with the Central Zoo Authority.



Hygiene, Feeding and Upkeep:



(21) Every zoo shall ensure timely supply of wholesome and unadulterated food in sufficient quantity to each animal according to the requirement of the individual animals, so that no animal remains undernourished.



(22) Every Zoo shall provide for a proper waste disposal system for treating both the solid and liquid wastes generated in the zoos.



(23) All left over food items, animal excreta and rubbish shall be removed from each enclosure regularly and disposed of in a manner congenial to the general cleanliness of the zoo.



(24) The zoo operators shall make available round the clock supply of potable water for drinking purposes in each cell /enclosure /cubicle.



(25) Periodic application of disinfectants in each enclosure shall be made according to the directions of the authorised veterinary officer of the zoo. Animal Care, health and Treatment:



(26) The animals shall be handled only by the staff having experience and training in handling the individual animals. Every care shall be taken to avoid discomfort, behavioural stress or physical harm to any animal.



(27) The condition and health of all animals in the zoo shall be checked every day by the person in-charge of their care.



if any animal is found sick, injured, or unduly stressed the matter shall be reported to the veterinary officer for providing treatment expeditiously.



(28) Routine examination including parasite checks shall be carried out regularly and preventive medicines including vaccination be administered at such intervals as may be decided by the authorised veterinary officers.



(29) The zoo operators shall arrange for medical check-ups of the staff responsible for upkeep of animals at least once in every six months to ensure that they do not have infections of such diseases that can infect the zoo animals.



(30) Each zoo shall maintain animal history sheets and treatment cards in respect of each animal of endangered species, identified by the Central Zoo Authority.



Veterinary Facilities:



(31) Every large and medium zoo shall have full-fledged veterinary facilities including a properly equipped veterinary hospital, basic diagnostic facilities and comprehensie range of drugs. Each veterinary hospital shall have isolation and quarantine wards for newly-ariving animals and sick animals.



These wards should be so located as to minimise the chances of infections spreading to other animals of the zoo.



(32) Each veterinary hospital shall have facilities for restraining and handling sick animals including tranquilizing equipments and syringe projector. The hospital shall also have a reference library on animal health care and upkeep.



(33) The small and mini zoos, where full-fledged veterinary hospital is not available, shall have at least a treatment room in the premises of the zoo where routine examination of animals can be undertaken and immediate treatment can be provided.



(34) Every zoo shall have a post-mortem room. Any animal that dies in a zoo shall be subjected to a detailed post-mortem. and the findings recorded and maintained for a period of at least six years.



(35) Each zoo shall have a graveyard where the carcasses of dead animals can be buried without affecting the hygiene and the cleanliness of the zoo. The large and medium zoos shall have an incinerator for disposal of the carcasses and other refuse material. Breeding of Animals:



(36) Every zoo shall formulate a programme for captive breeding of only such animals as are approved by the Central Zoo Authority for that zoo. They shall abide by the guidelines and directives of the Central Zoo Authority in this regrad.



(37) Every zoo shall keep the animals in viable, social groups. No animal will be kept without a mate for a period exceeding one year unless there is a legitimate reason for doing so or if the animal has already passed its prime and is of no use for breeding purposes. In the event of a zoo failing to find a mate for any single animal within this period, the animal shall be shifted to some other place according to the directions of the Central Zoo Authority.



(38) No zoo shall be allowed to acquire a single animal of any variety except when doing so is essential either for finding a mate for the single animal housed in the said zoo or for exchange of blood in a captive breeding group.



(39) Every zoo shall take up regular exchange programmes of animals so as to prevent the traits or ill effects of inbreeding. To achieve this objective each zoo shall maintain a stud book in respect of every endangered species.



(40) To safeguard against uncontrolled growth in the population of prolifically breeding animals, every zoo shall implement appropriate population control measures like separation of sexes, sterilization, vasectomy, tubectomy and implanting of pallets etc.



(41) No zoo shall permit hybridization either between different species of animals or different races of the same species of animals.



Maintenance of Records and Submission of Inventory to The Central Zoo Authority:



(42) Every zoo shall keep a record of the birth, acquisitions, sales, disposals and deaths of all animals. Th inventory of the animals housed in each zoo as on 31st March of every year shall be submitted to the Central Zoo Authority by 30th April of the same year.



(43) Every zoo shall also submit a brief summary of the death of animals in the zoo for every financial year, alongwith the reasons of death identified on the basis of post-mortem reports and other diagnostic tests, by 30th April of the following year.



(44) Every zoo shall publish an annual report of the activities of the zoo in respect of each financial year.



The copy of the said annual report shall be made available to the Central Zoo Authority, within two months, after the end of the financial year. The report shall also be made available to the general public at a reasonable cost.



Education and Research:



(45) Every enclosure in a zoo shall bear a sign board displaying scientific information regarding the animals exhibited in it.



(46) Every zoo shall publish leaflets, brochures and guidebooks and make the same available to the visitors, either free of cost or at a reasonable price.



(47) Every large and medium zoo shall make arrangements for recording, in writing, the detailed observations. about the biological behaviour, population dynamics and veterinary care of the animals exhibited as per directions of the Central Zoo Authority so that a detailed database could be developed.



The database shall be exchanged with other zoos as well as the Central Zoo Authority.



Visitor Facilities:



(48) The zoo operators shall provide adequate civic facilities like toilets, visitor sheds, and drinking water points at convenient places in the zoo for visitors.



(49) First-aid equipments including anti-venom shall be readily available in the premises of the zoo.



(50) Arrangements shall be made to provide access to the zoo to disabled visitors including those in the wheel chair.



Development and Planning:



(51) Each zoo shall prepare a long-term master plan for its development. The zoo shall also prepare a management plan, giving details of the proposal and activities of development for next six years.



The copies of the said plans shall be sent to the Central Zoo Authority.

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