RULE 7 Powers to be exercised by the Officer or the Authority of the State Government under section 9


The officer or authority of the State Government specially empowered under section 9-shall have in addition to the powers referred to in clauses (a) and (b) of that section, the power to-

(i) inspect the manufacturing process or plant of the consumer,

(ii) inspect the water supply systems and installations in the plant of the consumer;

(iii) inspect water treatment system and installations, in the plant of the consumer;

(iv) inspect the drainage system and installations, including storm water disposal in the plant of the consumer;

(v) call for and inspect records relating to the use and consumption of materials and water, and those relating to production, in the plant of the consumer;

(vi) call for and inspect the records relating to power consumption in the plant of the consumer; and

(vii) call for any other information or records relating to the supply, consumption and treatment of water in the plant of the consumer.



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