WEST BENGAL MARINE FISHING REGULATION ACT, 1993


Section
Section Title
  INTRODUCTION
  title CHAPTER I: Preliminary View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Authorisation of officers for the purpose of any provision of the Act View Judgements
  title CHAPTER II: Regulation of fishing View Judgements
  4 Power to regulate, restrict, or prohibit certain matters within specified areas View Judgements
  5 Prohibition of use of fishing vessel in contravention of any order made under section 4 View Judgements
  6 Prohibition of fishing using fishing vessels which are not licensed View Judgements
  7 Licensing of fishing vessel View Judgements
  8 Cancellation, suspension and amendment of licence View Judgements
  9 Registration of fishing vessels View Judgements
  10 Information to be given to authorised officer about movement of fishing vessel View Judgements
  11 Returns to be furnished by owner of registered fishing vessel View Judgements
  12 Finality of orders under sections 7,8 and 9 View Judgements
  13 Appeal against order refusing grant of licence, registration etc View Judgements
  title CHAPTER III: Management and control of fishing harbours and fish landing centres View Judgements
  14 Management and control of fishing harbours and fish landing centres View Judgements
  title CHAPTER IV: Penalties View Judgements
  15 Power to enter and search fishing vessels View Judgements
  16 Disposal of seized fish View Judgements
  17 Adjudication View Judgements
  18 Penalty View Judgements
  19 Appeal against order of adjudicating officer View Judgements
  20 Revision by appellate authority View Judgements
  21 Power of adjudicating officer and appellate authority in relation to holding of enquiry View Judgements
  22 Offences by companies View Judgements
  title CHAPTER V: Miscellaneous View Judgements
  23 Exemptions View Judgements
  24 Protection of action taken in good faith View Judgements
  25 Power to make rules View Judgements
  INTRODUCTION
  title CHAPTER I: Preliminary View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Authorisation of officers for the purpose of any provision of the Act View Judgements
  title CHAPTER II: Regulation of fishing View Judgements
  4 Power to regulate, restrict, or prohibit certain matters within specified areas View Judgements
  5 Prohibition of use of fishing vessel in contravention of any order made under section 4 View Judgements
  6 Prohibition of fishing using fishing vessels which are not licensed View Judgements
  7 Licensing of fishing vessel View Judgements
  8 Cancellation, suspension and amendment of licence View Judgements
  9 Registration of fishing vessels View Judgements
  10 Information to be given to authorised officer about movement of fishing vessel View Judgements
  11 Returns to be furnished by owner of registered fishing vessel View Judgements
  12 Finality of orders under sections 7,8 and 9 View Judgements
  13 Appeal against order refusing grant of licence, registration etc View Judgements
  title CHAPTER III: Management and control of fishing harbours and fish landing centres View Judgements
  14 Management and control of fishing harbours and fish landing centres View Judgements
  title CHAPTER IV: Penalties View Judgements
  15 Power to enter and search fishing vessels View Judgements
  16 Disposal of seized fish View Judgements
  17 Adjudication View Judgements
  18 Penalty View Judgements
  19 Appeal against order of adjudicating officer View Judgements
  20 Revision by appellate authority View Judgements
  21 Power of adjudicating officer and appellate authority in relation to holding of enquiry View Judgements
  22 Offences by companies View Judgements
  title CHAPTER V: Miscellaneous View Judgements
  23 Exemptions View Judgements
  24 Protection of action taken in good faith View Judgements
  25 Power to make rules View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon