Water (Prevention and Control of Pollution) Act, 1974


Section
Section Title
  Preamble
  1 Short title, application and commencement. View Judgements
  2 Definitions. View Judgements
  3 Constitution of Central Board. View Judgements
  4 Constitution of State boards. View Judgements
  5 Terms and Conditions of service of members. View Judgements
  6 Disqualifications. View Judgements
  7 Vacation of seats by members. View Judgements
  8 Meeting of Board. View Judgements
  9 Constitution of Committees. View Judgements
  10 Temporary Association of persons with board for particular purposes. View Judgements
  11 Vacancy in Board not to invalidate acts or proceedings. View Judgements
  11A Delegation of powers to chairman. View Judgements
  12 Member-Secretary and officers and other employees of Board. View Judgements
  13 Constitution of Joint Boards. View Judgements
  14 Composition of Joint Boards. View Judgements
  15 Special provision relating to giving of directions. View Judgements
  16 Functions of Central Board. View Judgements
  17 Functions of State Board. View Judgements
  18 Power to give Direction. View Judgements
  19 Power of State Government to restrict the application of the act. View Judgements
  20 Power to obtains information. View Judgements
  21 Power to take samples of effluents and procedure to be followed in connection therewith. View Judgements
  22 Reports of results of analysis on samples taken under section 21. View Judgements
  23 Power to entry and inspection. View Judgements
  24 Prohibition on use of stream or well for disposal of polluting matter. View Judgements
  25 Restrictions on new outlets and new discharges. View Judgements
  26 Provisions regarding existing discharge of sewage or trade effluent. View Judgements
  27 Refusal or withdrawal of consent by State Board. View Judgements
  28 Appeals. View Judgements
  29 Revision. View Judgements
  30 Power of State Board to carry out certain works. View Judgements
  31 Furnishing of Information to State Board and other agencies in certain. View Judgements
  32 Emergency measures in case of pollution of stream or well. View Judgements
  33 Power of board to make application to courts for restraining apprehend. View Judgements
  33A Power to give directions. View Judgements
  34 Contributions by Central Government. View Judgements
  35 Contributions by State Government. View Judgements
  36 Fund of Central Board. View Judgements
  37 Fund of State Board. View Judgements
  37A Borrowing powers of board. View Judgements
  38 Budget. View Judgements
  39 Annual Report. View Judgements
  40 Accounts and Audit. View Judgements
  41 Failure to comply with directions under sub-section (2) or sub-section. View Judgements
  42 Penalty for Certain Acts. View Judgements
  43 Penalty for contravention of provisions of Section 24. View Judgements
  44 Penalty for contravention of Section 25 or Section 26. View Judgements
  45 Enhanced Penalty after previous conviction. View Judgements
  45A Penalty for contravention of certain provisions of this act. View Judgements
  46 Publication of names of offenders. View Judgements
  47 Offences by companies. View Judgements
  48 Offences by Government Departments. View Judgements
  49 Cognizance of offences. View Judgements
  50 Members, Officers and Servants of boards to be public servants. View Judgements
  51 Central water laboratory. View Judgements
  52 State water laboratory. View Judgements
  53 Analysts. View Judgements
  54 Report of analysts. View Judgements
  55 Local authorities to assist. View Judgements
  56 Compulsory Acquisition of land for the state board. View Judgements
  57 Return and Reports. View Judgements
  58 Bar of Jurisdiction. View Judgements
  59 Protection of action taken in good faith. View Judgements
  60 Overriding effect. View Judgements
  61 Power of Central Government to Supersede the Central Board. View Judgements
  62 Power of State Government to Supersede State Board. View Judgements
  63 Power of Central Government tot make rules. View Judgements
  64 Power of State Government to make rules. View Judgements



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