for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 8   [ View Judgements ]

Renewal of recognition


(a) Three months before the expiry of the period of recognition, a recognised zoo desirous of renewal of such recognition may make an application to the Central Zoo Authority in Form A.



(b) The provisions of rules 3, rule 4, rule 5, rule 6 and rule 7 shall apply in relation to renewal of recognition as they apply in relation to grant of recognition except that, the fee payable in respect of an application for renewal of recognition shall be rupees two hundred.

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