Section 28   [ View Judgements ]

Grant of permit


(1) The Chief Wild Life Warden may, on application, grant to any person a permit to enter or reside in a sanctuary for all or any of the following purposes, namely :-



(a) investigation or study of wild life and purposes ancillary or incidental thereto;



(b) photography;



(c) scientific research;



(d) tourism;



(e) transaction of lawful business with any person residing in the sanctuary.



(2) A permit to enter or reside in a sanctuary shall be issued subject to such conditions and on payment of such fee as may be prescribed.

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