for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 2   [ View Judgements ]

Amendment of section 44


In the Wild Life (Protection) Act, 1972 (55 of 1972) (hereinafter referred to as the principal Act), in sub-section (1) of section 44,-



(a) in the opening paragraph,-



(i) for the words, brackets and figure "Except under, and in accordance with, a license granted under sub-section (4), no person shall", the words, figures, letter and brackets "subject to the provisions of Chapter VA, no person shall, except under, and in accordance with a licence granted under sub-section (4)" shall be substituted;



(ii) after sub-clause (i), the following sub-clause shall be inserted, namely:-



"(ia) a manufacturer of, or dealer in, any article made of ivory imported into India;";



(b) for the second proviso, the following proviso shall be substituted, namely:-



"Provided further that nothing in this sub-section shall apply to manufacturers of, and dealers in, articles made of feathers of peacock."

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