Section 10   [ View Judgements ]

Maintenance of records of wild animals killed captured


(1) The holder of every licence shall maintain a record, containing such particulars as may be prescribed, of the wild animals, other than vermin, killed or captured by him during the currency of the licence.



(2) When any animal specified in Schedule II or Schedule III is killed, wounded, or captured by the holder of a license, he shall, not later than fifteen days from the date of such killing, wounding or capture, or before leaving the area specified in the licence, which ever is earlier, intimate in writing to the Chief Wild Life Warden or the authorised officer, the prescribed particulars of such animal killed, wounded or captured by him.



(3) The holder of every licence shall, not later than fifteen days from the date of expiry of such licence surrender the records maintained by him under sub-section (1) and the licence to the Chief Wild Life Warden or the authorised officer, and shall sign a declaration, in the prescribed form certifying the accuracy of the records maintained by him under sub-section (1).

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