Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 PERSONS SUBJECT TO THIS ACT View Judgements
  3 TERMINATION OF APPLICATION OF THE ACT View Judgements
  4 DEFINITIONS View Judgements
  5 APPLICATION OF ACT TO CERTAIN FORCES UNDER THE CENTRAL GOVERNMENT View Judgements
  6 SPECIAL PROVISION AS TO RANK IN CERTAIN CASES View Judgements
  7 COMMANDING OFFICER OF PERSONS SUBJECT TO AIR FORCE LAW UNDER CLAUSE (D) OF SECTION 2 View Judgements
  8 OFFICER EXERCISING POWERS IN CERTAIN CASES View Judgements
  9 POWER TO DECLARE PERSONS TO BE ON ACTIVE SERVICE View Judgements
  10 COMMISSION AND APPOINTMENT View Judgements
  11 INELIGIBILITY OF ALIENS FOR ENROLMENT View Judgements
  12 INELIGIBILITY OF FEMALES FOR ENROLMENT OR EMPLOYMENT View Judgements
  13 PROCEDURE BEFORE ENROLLING OFFICER View Judgements
  14 MODE OF ENROLMENT View Judgements
  15 VALIDITY OF ENROLMENT View Judgements
  16 PERSONS TO BE ATTESTED View Judgements
  17 MODE OF ATTESTATION View Judgements
  18 TENURE OF SERVICE UNDER THE ACT View Judgements
  19 TERMINATION OF SERVICE BY CENTRAL GOVERNMENT View Judgements
  20 DISMISSAL, REMOVAL OR REDUCTION BY CHIEF OF THE AIR STAFF AND OTHER OFFICERS View Judgements
  21 POWER TO MODIFY CERTAIN FUNDAMENTAL RIGHTS IN THEIR APPLICATION TO PERSONS SUBJECT TO THIS ACT View Judgements
  22 RETIREMENT, RELESE OR DISCHARGE View Judgements
  23 CERTIFICATE ON TERMINATION OF SERVICE View Judgements
  24 DISCHARGE OR DISMISSAL WHEN OUT OF INDIA View Judgements
  25 AUTHORISED DEDUCTIONS ONLY TO BE MADE FROM PAY View Judgements
  26 REMEDY OF AGGRIEVED AIRMEN View Judgements
  27 REMEDY OF AGGRIEVED OFFICERS View Judgements
  28 IMMUNITY FROM ATTACHMENT View Judgements
  29 IMMUNITY FROM ARREST FOR DEBT View Judgements
  30 IMMUNITY OF PERSONS ATTENDING COURTS MARTIAL FROM ARREST View Judgements
  31 PRIVILEGES OF RESERVISTS View Judgements
  32 PRIORITY IN RESPECT OF AIR FORCE PERSONNEL'S LITIGATION View Judgements
  33 SAVING OF RIGHTS AND PRIVILEGES UNDER OTHER LAWS View Judgements
  34 OFFENCES IN RELATION TO THE ENEMY AND PUNISHABLE WITH DEATH View Judgements
  35 OFFENCES IN RELATION TO THE ENEMY AND NOT PUNISHABLE WITH DEATH View Judgements
  36 OFFENCES PUNISHABLE MORE SEVERELY ON ACTIVE SERVICE THAN AT OTHER TIMES View Judgements
  37 MUTINY View Judgements
  38 DESERTION AND AIDING DESERTION View Judgements
  39 ABSENCE WITHOUT LEAVE View Judgements
  40 STRIKING OR THREATENING SUPERIOR OFFICER View Judgements
  41 DISOBEDIENCE TO SUPERIOR OFFICER View Judgements
  42 INSUBORDINATION AND OBSTRUCTION View Judgements
  43 FRAUDULENT ENROLMENT View Judgements
  44 FALSE ANSWERS ON ENROLMENT View Judgements
  45 UNBECOMING CONDUCT View Judgements
  46 CERTAIN FORMS OF DISGRACEFUL CONDUCT View Judgements
  47 III-TREATING A SUBORDINATE View Judgements
  48 INTOXICATION View Judgements
  49 PERMITTING ESCAPE OF PERSON IN CUSTODY View Judgements
  50 IRREGULARITY IN CONNECTION WITH ARREST OR CONFINEMENT View Judgements
  51 ESCAPE FROM CUSTODY View Judgements
  52 OFFENCES IN RESPECT OF PROPERTY View Judgements
  53 EXTORTION AND CORRUPTION View Judgements
  54 MAKING AWAY WITH EQUIPMENT View Judgements
  55 INJURY TO PROPERTY View Judgements
  56 FALSE ACCUSATION View Judgements
  57 FALSIFYING OFFICIAL DOCUMENTS AND FALSE DECLARATION View Judgements
  58 SIGNING IN BLANK AND FAILURE TO REPORT View Judgements
  59 OFFENCES RELATING TO COURTS MARTIAL View Judgements
  60 FALSE EVIDENCE View Judgements
  61 UNLAWFUL DETENTION OF PAY View Judgements
  62 OFFENCES IN RELATION TO AIRCRAFT AND FLYING View Judgements
  63 OTHER OFFENCES RELATING TO AIRCRAFT AND FLYING View Judgements
  64 DISOBEDIENCE OF LAWFUL COMMAND OF CAPTAIN OF AIRCRAFT View Judgements
  65 VIOLATION OF GOOD ORDER AND AIR FORCE DISCIPLINE View Judgements
  66 MISCELLANEOUS OFFENCES View Judgements
  67 ATTEMPT View Judgements
  68 ABETMENT OF OFFENCES THAT HAVE BEEN COMMITTED View Judgements
  69 ABETMENT OF OFFENCES PUNISHABLE WITH DEATH AND NOT COMMITTED View Judgements
  70 ABETMENT OF OFFENCES PUNISHABLE WITH IMPRISONMENT AND NOT COMMITTED View Judgements
  71 CIVIL OFFENCES View Judgements
  72 CIVIL OFFENCE NOT TRIABLE BY COURT MARTIAL View Judgements
  73 PUNISHMENTS AWARDABLE BY COURTS MARTIAL View Judgements
  74 ALTERNATIVE PUNISHMENTS AWARDABLE BY COURT MARTIAL View Judgements
  75 COMBINATION OF PUNISHMENTS View Judgements
  76 CASHIERING OF OFFICERS View Judgements
  77 FIELD PUNISHMENT View Judgements
  78 POSITION OF FIELD PUNISHMENT IN SCALE OF PUNISHMENTS View Judgements
  79 RESULT OF CERTAIN PUNISHMENTS IN THE CASE OF A WARRANT OFFICER OR NON COMMISSIONED OFFICER View Judgements
  80 RETENTION IN THE RANKS OF A PERSON CONVICTED ON ACTIVE SERVICE View Judgements
  81 PUNISHMENTS OTHERWISE THAN BY COURT MARTIAL View Judgements
  82 PUNISHMENT OF PERSONS OTHER THAN OFFICERS AND WARRANT OFFICERS View Judgements
  83 REQUIREMENT OF SANCTION IN CERTAIN CASES View Judgements
  84 LIMIT OF PUNISHMENTS UNDER SECTION 82 View Judgements
  85 PUNISHMENTS IN ADDITION TO THOSE SPECIFIED IN SECTION 82 View Judgements
  86 PUNISHMENT OF OFFICERS AND WARRANT OFFICERS View Judgements
  87 TRANSMISSION OF PROCEEDINGS View Judgements
  88 REVIEW OF PROCEEDINGS View Judgements
  89 SUPERIOR AIR FORCE AUTHORITY View Judgements
  90 COLLECTIVE FINES View Judgements
  91 DEDUCTIONS FROM PAY AND ALLOWANCES OF OFFICERS View Judgements
  92 DEDUCTIONS FROM PAY AND ALLOWANCES OF AIRMEN View Judgements
  93 COMPUTATION OF TIME OF ABSENCE OR CUSTODY View Judgements
  94 PAY AND ALLOWANCES DURING TRIAL View Judgements
  95 LIMIT OF CERTAIN DEDUCTIONS View Judgements
  96 DEDUCTION FROM PUBLIC MONEY DUE TO A PERSON View Judgements
  97 PAY AND ALLOWANCES OF PRISONER OF WAR DURING INQUIRY INTO HIS CONDUCT View Judgements
  98 REMISSION OF DEDUCTIONS View Judgements
  99 PROVISION FOR DEPENDANTS OF PRISONER OF WAR FROM REMITTED DEDUCTIONS View Judgements
  100 PROVISION FOR DEPENDANTS OF PRISONER OF WAR FROM HIS PAY AND ALLOWANCES View Judgements
  101 PERIOD DURING WHICH A PERSON IS DEEMED TO BE A PRISONER OF WAR View Judgements
  102 CUSTODY OF OFFENDERS View Judgements
  103 DUTY OF COMMANDING OFFICER IN REGARD TO DETENTION View Judgements
  104 INTERVAL BETWEEN COMMITTAL AND COURT MARTIAL View Judgements
  105 ARREST BY CIVIL AUTHORITIES View Judgements
  106 CAPTURE OF DESERTERS View Judgements
  107 INQUIRY INTO ABSENCE WITHOUT LEAVE View Judgements
  108 PROVOST MARSHALS View Judgements
  109 DIFFERENT KINDS OF COURTS MARTIAL View Judgements
  110 POWER TO CONVENE A GENERAL COURT MARTIAL View Judgements
  111 POWER TO CONVENE A DISTRICT COURT MARTIAL View Judgements
  112 CONTENTS OF WARRANTS ISSUED UNDSECTIONS 110 AND 111ER View Judgements
  113 POWER TO CONVENE A SUMMARY GENERAL COURT MARTIAL View Judgements
  114 COMPOSITION OF GENERAL COURT MARTIAL View Judgements
  115 COMPOSITION OF DISTRICT COURT MARTIAL View Judgements
  116 COMPOSITION OF SUMMARY GENERAL COURT MARTIAL View Judgements
  117 DISSOLUTION OF COURT MARTIAL View Judgements
  118 POWERS OF GENERAL AND SUMMARY GENERAL COURTS MARTIAL View Judgements
  119 POWERS OF DISTRICT COURT MARTIAL View Judgements
  120 PROHIBITION OF SECOND TRIAL View Judgements
  121 PERIOD OF LIMITATION FOR TRIAL View Judgements
  122 LIABILITY OF OFFENDER WHO CEASES TO BE SUBJECT TO ACT View Judgements
  123 PLACE OF TRIAL View Judgements
  124 CHOICE BETWEEN CRIMINAL COURT AND COURT MARTIAL View Judgements
  125 POWER OF CRIMINAL COURT TO REQUIRE DELIVERY OF OFFENDER View Judgements
  126 SUCCESSIVE TRIALS BY A CRIMINAL COURT AND A COURT MARTIAL View Judgements
  127 PRESIDING OFFICER View Judgements
  128 JUDGE ADVOCATE View Judgements
  129 CHALLENGES View Judgements
  130 OATHS OF MEMBER, JUDGE ADVOCATE AND WITNESS View Judgements
  131 VOTING BY MEMBERS View Judgements
  132 GENERAL RULE AS TO EVIDENCE View Judgements
  133 JUDICIAL NOTICE View Judgements
  134 SUMMONING WITNESSES View Judgements
  135 DOCUMENTS EXEMPTED FROM PRODUCTION View Judgements
  136 COMMISSIONS FOR EXAMINATION OF WITNESSES View Judgements
  137 EXAMINATION OF A WITNESS ON COMMISSION View Judgements
  138 CONVICTION OF OFFENCE NOT CHARGED View Judgements
  139 PRESUMPTION AS TO SIGNATURES View Judgements
  140 ENROLMENT PAPER View Judgements
  141 PRESUMPTION AS TO CERTAIN DOCUMENTS View Judgements
  142 REFERENCE BY ACCUSED TO GOVERNMENT OFFICER View Judgements
  143 EVIDENCE OF PREVIOUS CONVICTIONS AND GENERAL CHARACTER View Judgements
  144 LUNACY OF ACCUSED View Judgements
  145 SUBSEQUENT FITNESS OF LUNATIC ACCUSED FOR TRIAL View Judgements
  146 TRANSMISSION TO CENTRAL GOVERNMENT OF ORDERS UNDER SECTION 145 View Judgements
  147 RELEASE OF LUNATIC ACCUSED View Judgements
  148 DELIVERY OF LUNATIC ACCUSED TO RELATIVES View Judgements
  149 ORDER FOR CUSTODY AND DISPOSAL OF PROPERTY PENDING TRIAL View Judgements
  150 ORDER FOR DISPOSAL OF PROPERTY REGARDING WHICH OFFENCE IS COMMITTED View Judgements
  151 POWERS OF COURT MARTIAL WHEN CERTAIN OFFENCES ARE COMMITTED BY PERSONS NOT SUBJECT TO THIS ACT View Judgements
  152 FINDING AND SENTENCE NOT VALID, UNLESS CONFIRMED View Judgements
  153 POWER TO CONFIRM FINDING AND SENTENCE OF GENERAL COURT MARTIAL View Judgements
  154 POWER TO CONFIRM FINDING AND SENTENCE OF DISTRICT COURT MARTIAL View Judgements
  155 LIMITATION OF POWERS OF CONFIRMING AUTHORITY View Judgements
  156 POWER TO CONFIRM FINDING AND SENTENCE OF SUMMARY GENERAL COURT MARTIAL View Judgements
  157 POWER OF CONFIRMING AUTHORITY TO MITIGATE, REMIT OR COMMUTE SENTENCES View Judgements
  158 CONFIRMING OF FINDINGS AND SENTENCES ON BOARD A SHIP View Judgements
  159 REVISION OF FINDING OR SENTENCE View Judgements
  160 ALTERATION OF FINDING OR SENTENCE IN CERTAIN CASES View Judgements
  161 REMEDY AGAINST ORDER, FINDING OR SENTENCE OF COURT MARTIAL View Judgements
  162 ANNULMENT OF PROCEEDINGS View Judgements
  163 FORM OF SENTENCE OF DEATH View Judgements
  164 COMMENCEMENT OF SENTENCE OF TRANSPORTATION OR IMPRISONMENT View Judgements
  165 EXECUTION OF SENTENCE OF TRANSPORTATION View Judgements
  166 EXECUTION OF SENTENCE OF IMPRISONMENT View Judgements
  167 TEMPORARY CUSTODY OF OFFENDER View Judgements
  168 EXECUTION OF SENTENCE OF IMPRISONMENT IN SPECIAL CASES View Judgements
  169 CONVEYANCE OF PRISONER FROM PLACE TO PLACE View Judgements
  170 EXECUTION OF SENTENCE OF DETENTION View Judgements
  171 COMMUNICATION OF CERTAIN ORDERS TO PRISON OFFICERS View Judgements
  172 EXECUTION OF SENTENCE OF FINE View Judgements
  173 ESTABLISHMENT AND REGULATION OF AIR FORCE PRISONS View Judgements
  174 INFORMALITY OR ERROR IN THE ORDER OR WARRANTS View Judgements
  175 POWER TO MAKE RULES IN RESPECT OF PRISONS AND PRISONERS View Judgements
  176 RESTRICTION OF RULE MAKING POWER IN RESPECT TO CORPORAL PUNISHMENT View Judgements
  177 PARDON AND REMISSION View Judgements
  178 CANCELLATION OF CONDITIONAL PARDON, RELEASE ON PAROLE OR REMISSION View Judgements
  179 REDUCTION OF WARRANT OFFICER OR NON COMMISSIONED OFFICER View Judgements
  180 SUSPENSION OF SENTENCE OF TRANSPORTATION, IMPRISONMENT OR DETENTION View Judgements
  181 ORDERS PENDING SUSPENSION View Judgements
  182 RELEASE ON SUSPENSION View Judgements
  183 COMPUTATION OF PERIOD OF SUSPENSION View Judgements
  184 ORDER AFTER SUSPENSION View Judgements
  185 RECONSIDERATION OF CASE AFTER SUSPENSION View Judgements
  186 FRESH SENTENCE AFTER SUSPENSION View Judgements
  187 SCOPE OF POWER OF SUSPENSION View Judgements
  188 EFFECT OF SUSPENSION AND REMISSION ON DISMISSAL View Judgements
  189 POWER TO MAKE RULES View Judgements
  190 POWER TO MAKE REGULATIONS View Judgements
  191 PUBLICATION OF RULES AND REGULATIONS IN GAZETTE View Judgements
  191A LAYING OF RULES AND REGULATIONS BEFORE PARLIAMENT View Judgements
  192 REPEAL View Judgements
  193 DEFINITION OF "BRITISH OFFICER" View Judgements
  194 POWERS OF BRITISH OFFICER View Judgements



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