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Citedby 5 docs
Rajasthan State Electricity ... vs Cess Appellate Committee And Anr. ... on 8 October, 1990
U.P. Pollution Control Board vs Modi Distillery & Ors on 6 August, 1987
Nicosulf Industries & Exports ... vs State Of Gujarat And Anr. on 8 August, 2001
Dhanajirao Jivarao Jadhav & ... vs State Of Maharashtra & Others on 16 December, 1997
Delhi Pollution Control ... vs Splendor Landbase Ltd on 23 January, 2012

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[Section 25] [Complete Act]
Central Government Act
Section 25(1) in Water (Prevention And Control Of Pollution) Act, 1974
(1) Restriction on new outlets and new discharges. Subject to the provisions Of this section, no person shall, without the previous consent of the State Board,--
(a) establish or take any steps to establish any industry operation or process, or any treatment and disposal system or any extension or addition thereto, which is likely to discharge sewage or trade effluent into a stream or well or sewer or on land (such discharge being hereafter in, this Section referred to as discharge of sewage); or
(b) bring into use any new or altered outlet for the discharge of sewage; or
(c) begin to make any new discharge of sewage: Provided that a person in the. process of taking any steps to establish any industry, operation or process immediately before the commencement of the Water (Prevention and Control of Pollution) Amendment Act, 1988 , for which no consent was necessary prior to such commencement, may continue to do so for a period of three months from such commencement or, if he has made an application for such consent, within the said period of three months, till the disposal of such application.