Utt. HC: Conditional Liberty Must Override Statutory Embargo Under NDPS Act  ||  Utt. HC: While Exercising Inherent Jurisdiction, HC Does Not Function As Court of Appeal or Revision  ||  Pat. HC: Alcohol Consumption Cannot be Conclusively Proved Through Breath Analyzer Report  ||  Ker. HC: Emp. Messaging in Pvt. Whatsapp Group About Safety of Company Doesn’t Attract Disc. Proc.  ||  Ker. HC: Circular Issued to Enable Service of Notice, Summons Through E-Post in Trivandrum  ||  Gau. HC: Compensation Denied Over Death of Man Not Proved to be Bonafide Passenger  ||  Madras HC: Public Service is Being Performed by Lawyers, They Cannot be Denied Funds  ||  Gau. HC: Compensation Awarded to Wife of Deceased Driver Enhanced  ||  Bom. HC: Bar Council of Mah. & Goa Directed to Take Action Against Lawyer Who Appeared Without Band  ||  Delhi High Court: Bail Granted to Chief Minister Arvind Kejriwal in Liquor Policy Scam Case    

Central Government extend the validity of the notification issued vide number S.O. 345(E), dated the 17th January, 2019 for a further period of one year- (Ministry of Environment and Forests) (18 Feb 2020)

MANU/ENVT/0025/2020

Environment

S.O.750(E).--WHEREAS, the Central Government in the erstwhile Ministry of Environment, Forest and Climate Change, in exercise of the powers conferred by sub-section (1) and clause (v) of sub-section (2) of section 3 of the Environment (Protection) Act, 1986 (29 of 1986), read with sub-rule (4) of rule 5 of the Environment (Protection) Rules, 1986, the Central Government has published notification for expediting prior environmental clearances to the projects for manufacturing of bio-ethanol for the purpose of blending with the petrol under the Ethonol Blending Programme vide number S.O. 345(E), dated the 17th January, 2019 to remain in force for a period of one year from the date of publication of the notification;

AND WHEREAS, the Ministry is in the receipt of representations for extension of validity of the notification for one more year to encourage to increase the ethanol production;

Now, therefore, in exercise of the powers conferred by sub-section (1) and clause (v) of sub-section (2) of section 3 of the Environment (Protection) Act, 1986 (29 of 1986), read with sub-rule (4) of rule 5 of the Environment (Protection) Rules, 1986, the Central Government, after having dispensed with the requirement of notice under clause (a) of sub-rule (3) of rule 5 of the said rules in public interest, for expediting production of Ethanol for its limited purpose of blending with petrol exclusively for its usage as bio-fuel, hereby extend the validity of the notification issued vide number S.O. 345(E), dated the 17th January, 2019 for a further period of one year from the date of publication of this notification in the Official Gazette.

Tags : VALIDITY   NOTIFICATION   EXTENSION  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved