AIR FORCE RULES, 1969


Section
Section Title
  INTRODUCTION
  RULE 01: SHORT TITLE
  RULE 02: DEFINITIONS
  RULE 03: REPORTS AND APPLICATIONS
  RULE 04: FORMS SET FORTH IN SCHEDULE
  RULE 05: EXERCISE OF POWER VESTED IN HOLDER OF AIR FORCE APPOINTMENT
  RULE 06: CASES UNPROVIDED FOR
  RULE 07: ENROLLING OFFICERS AND FORM OF ENROLMENT
  RULE 08: PERSONS TO BE ATTESTED
  RULE 09: OATH OR AFFIRMATION TO BE TAKEN ON ATTESTATION
  RULE 10: DISCHARGE NOT TO BE DELAYED
  RULE 11: DISCHARGE CERTIFICATE
  RULE 12: DATE FROM WHICH RETIREMENT, DISCHARGE, RELEASE, REMOVAL OR DISMISSAL OTHERWISE THAN BY SENTENCE OF A COURT MARTIAL TAKES EFFECT
  RULE 13: RELEASE
  RULE 14: RETIREMENT
  RULE 15: AUTHORITIES EMPOWERED TO AUTHORISE DISCHARGE
  RULE 16: DISMISSAL OR REMOVAL OF OFFICERS FOR MISCONDUCT
  RULE 17: REMOVAL FROM SERVICE OF OFFICERS ON GROUNDS OTHER THAN MISCONDUCT
  RULE 18: DISMISSAL OR REMOVAL OF A PERSON SUBJECT TO THE ACT OTHER THAN AN OFFICER
  RULE 19: MEMBERSHIP OF ORGANISATIONS
  RULE 20: POLITICAL AND OTHER ACTIVITIES
  RULE 21: COMMUNICATIONS TO THE PRESS, LECTURES, ETC - NO PERSON SUBJECT TO THE FOLLOWING SHALL-
  RULE 22: MANNER AND EXTENT OF CUSTODY PENDING TRIAL OR CONFIRMATION OF COURT MARTIAL PROCEEDINGS
  RULE 23: DELAY REPORT
  RULE 24: DISPOSAL OF THE CHARGE OR ADJOURNMENT FOR TAKING DOWN THE SUMMARY OF EVIDENCE
  RULE 25: REMAND OF ACCUSED
  RULE 26: APPLICATION OF RULES 24 AND 25 TO OFFICERS EXERCISING POWERS OF A COMMANDING OFFICER
  RULE 27: ACTION BY OFFICER HAVING POWER TO CONVENE A DISTRICT COURT MARTIAL
  RULE 28: ACTION BY OFFICER HAVING POWER TO CONVENE A GENERAL COURT MARTIAL
  RULE 29: LIMITATION OF POWERS OF MINOR PUNISHMENT ACCORDING TO RANK
  RULE 30: POWERS OF MINOR PUNISHMENT OF SUBORDINATE COMMANDERS
  RULE 31: SUMMARY DISPOSAL OF CHARGE AGAINST OFFICERS AND WARRANT OFFICERS
  RULE 32: SUMMARY AWARD OF PUNISHMENT BY COMMANDING OR OTHER OFFICER
  RULE 33: REVISION OF MINOR PUNISHMENTS AWARDED UNDER SECTION 82
  RULE 34: CHARGE SHEET AND CHARGE
  RULE 35: COMMENCEMENT OF CHARGE CHARGE--SHEET
  RULE 36: CONTENTS OF CHARGE
  RULE 37: SIGNATURE ON CHARGE SHEET
  RULE 38: VALIDITY OF CHARGE SHEET
  RULE 39: OPPORTUNITY FOR ACCUSED TO PREPARE DEFENCE
  RULE 40: WARNING OF ACCUSED FOR TRIAL
  RULE 41: JOINT TRIAL OF SEVERAL ACCUSED PERSONS
  RULE 42: SUSPENSION OF RULES ON THE GROUND OF THE EXIGENCIES OF THE SERVICE OR THE NECESSITIES OF DISCIPLINE
  RULE 43: CONVENING OF GENERAL AND DISTRICT COURT MARTIAL
  RULE 44: ADJOURNMENT FOR INSUFFICIENT NUMBER OF OFFICERS
  RULE 45: INELIGIBILITY AND DISQUALIFICATION OF OFFICERS FOR COURT MARTIAL
  RULE 46: COMPOSITION OF GENERAL COURT MARTIAL
  RULE 47: COMPOSITION OF A DISTRICT COURT MARTIAL
  RULE 48: UNITS OF MEMBERS OF COURT MARTIAL
  RULE 49: INQUIRY BY COURT AS TO LEGAL CONSTITUTION
  RULE 50: INQUIRY BY COURT AS TO AMENABILITY OF ACCUSED AND VALIDITY OF CHARGE
  RULE 51: APPEARANCE OF ACCUSED AND PROSECUTOR
  RULE 52: PROCEEDINGS FOR CHALLENGES OF MEMBERS OF COURT
  RULE 53: SWEARING OR AFFIRMING OF MEMBERS
  RULE 54: SWEARING OR AFFIRMING OF JUDGE ADVOCATE AND OTHERS
  RULE 55: PERSONS TO ADMINISTER OATHS AND AFFIRMATION
  RULE 56: ARRAIGNMENT OF ACCUSED
  RULE 57: OBJECTION BY ACCUSED TO CHARGE
  RULE 58: AMENDMENT OF CHARGE
  RULE 59: SPECIAL PLEA TO THE JURISDICTION
  RULE 60: GENERAL PLEA OF "GUILTY" OR "NOT GUILTY"
  RULE 61: PLEA IN BAR
  RULE 62: PROCEDURE AFTER PLEA OF "GUILTY"
  RULE 63: WITHDRAWAL OF PLEA OF "NOT GUILTY"
  RULE 64: PLEA OF "NOT GUILTY" AND CASE FOR PROSECUTION
  RULE 65: PLEA OF NO CASE
  RULE 66: PROCEDURE FOR DEFENCE
  RULE 67: PROCEDURE WHERE ACCUSED DOES NOT CALL WITNESSES TO THE FACTS OF THE CASE
  RULE 68: PROCEDURE WHERE ACCUSED CALLS WITNESSES TO THE FACTS OF THE CASE
  RULE 69: SUMMING UP BYJUDGE ADVOCATE
  RULE 70: CONSIDERATION OF FINDING
  RULE 71: FORM, RECORD AND ANNOUNCEMENT OF FINDING
  RULE 72: PROCEDURE ON ACQUITTAL
  RULE 73: PROCEDURE ON CONVICTION
  RULE 74: SENTENCE
  RULE 75: RECOMMENDATION TO MERCY
  RULE 76: ANNOUNCEMENT OF SENTENCE AND SIGNING AND TRANSMISSION OF PROCEEDINGS
  RULE 77: REVISION
  RULE 78: PROMULGATION
  RULE 79: MITIGATION OF SENTENCE ON PARTIAL CONFIRMATION
  RULE 80: CONFIRMATION NOTWITHSTANDING INFORMALITY IN, OR EXCESS OF PUNISHMENT
  RULE 81: MEMBER OR PROSECUTOR NOT TO CONFIRM PROCEEDINGS
  RULE 82: SEATING OF MEMBERS
  RULE 83: RESPONSIBILITY OF PRESIDING OFFICER
  RULE 84: POWER OF COURT OVER ADDRESS OF PROSECUTOR AND ACCUSED
  RULE 85: PROCEDURE ON TRIAL OF ACCUSED PERSONS TOGETHER
  RULE 86: SEPARATE CHARGE SHEETS
  RULE 87: SITTING IN CLOSED COURT
  RULE 88: HOURS OF SITTING
  RULE 89: CONTINUITY OF TRIAL AND ADJOURNMENT OF COURT
  RULE 90: SUSPENSION OF TRIAL
  RULE 91: PROCEEDINGS ON DEATH OR ILLNESS OF THE ACCUSED
  RULE 92: DEATH, RETIREMENT OR ABSENCE OF PRESIDING OFFICER
  RULE 93: PRESENCE OF MEMBERS DURING TRIAL
  RULE 94: TAKING OF OPINIONS OF MEMBERS OF COURT
  RULE 95: PROCEDURE ON INCIDENTAL QUESTION
  RULE 96: SWEARING OF COURT TO TRY SEVERAL ACCUSED PERSONS
  RULE 97: SWEARING OF INTERPRETER AND SHORTHAND WRITER
  RULE 98: EVIDENCE, WHEN TO BE TRANSLATED
  RULE 99: RECORD IN PROCEEDINGS OF TRANSACTION OF COURT MARTIAL
  RULE 100: CUSTODY AND INSPECTION OF PROCEEDINGS
  RULE 101: TRANSMISSION OF PROCEEDINGS
  RULE 102: DELENDING OFFICER AND FRIEND OF ACCUSED
  RULE 103: COUNSEL ALLOWED IN CERTAIN GENERAL AND DISTRICT COURTS MARTIAL
  RULE 104: REQUIREMENTS FOR APPEARANCE OF COUNSEL
  RULE 105: COUNSEL FOR PROSECUTION
  RULE 106: COUNSEL FOR ACCUSED
  RULE 107: GENERAL RULES AS TO COUNSEL
  RULE 108: QUALIFICATIONS OF COUNSEL
  RULE 109: STATEMENT BY ACCUSED WHEN DEFENDED BY COUNSEL OR OFFICER
  RULE 110: DISQUALIFICATIONS OF JUDGE ADVOCATE
  RULE 111: POWERS AND DUTIES OF JUDGE ADVOCATE
  RULE 112: CALLING OF ALL PROSECUTOR'S WITNESSES
  RULE 113: CALLING OF WITNESSES WHOSE EVIDENCE IS NOT CONTAINED IN SUMMARY
  RULE 114: LIST OF WITNESSES LOR ACCUSED
  RULE 115: PROCURING ATTENDANCE OF WITNESS
  RULE 116: PROCEDURE WHEN ESSENTIAL WITNESS IS ABSENT
  RULE 117: WITHDRAWAL OF WITNESSES FROM COURT
  RULE 118: OATH OR AFFIRMATION TO BE ADMINISTERED TO WITNESSES
  RULE 119: MODE OF QUESTIONING WITNESS
  RULE 120: QUESTION TO WITNESS BY COURT OR JUDGE JUDGE--ADVOCATE
  RULE 121: RECALLING OF WITNESSES AND CALLING OF WITNESSES IN REPLY
  RULE 122: ADDRESSES MAY BE IN WRITING
  RULE 123: PROVISIONS AS TO FINDING OF INSANITY
  RULE 124: PRESERVATION OF PROCEEDINGS
  RULE 125: RIGHT OF PERSON TRIED TO COPY OF PROCEEDINGS
  RULE 126: COPY OF PROCEEDINGS NOT TO BE GIVEN IN CERTAIN CASES
  RULE 127: LOSS OF PROCEEDINGS
  RULE 128: VALIDITY OF IRREGULAR PROCEDURE IN CERTAIN CASES
  RULE 129: OFFENCES OF WITNESSES AND OTHERS
  RULE 130: CONVENING THE COURT AND RECORD OF PROCEEDINGS
  RULE 131: CHARGE
  RULE 132: TRIAL OF SEVERAL ACCUSED PERSONS
  RULE 133: CHALLENGES
  RULE 134: SWEARING OR AFFIRMING THE COURT, JUDGE JUDGE--ADVOCATE ETC
  RULE 135: ARRAIGNMENT
  RULE 136: PLEA TO JURISDICTION
  RULE 137: EVIDENCE
  RULE 138: DEFENCE
  RULE 139: RECORD OF THE EVIDENCE AND DEFENCE
  RULE 140: FINDING AND SENTENCE
  RULE 141: ADJOURNMENT
  RULE 142: APPLICATION OF RULES
  RULE 143: EVIDENCE OF OPINION OF CONVENING OFFICER
  RULE 144: COMMITTAL WARRANT
  RULE 145: WARRANTS UNDER SEC. 171
  RULE 146: SENTENCE OF CASHIERING OR DISMISSAL
  RULE 147: CUSTODY OF PERSON UNDER SENTENCE OF DEATH
  RULE 148: OPPORTUNITY FOR PETITION AGAINST SENTENCE OF DEATH
  RULE 149: DEATH WARRANT
  RULE 150: EXECUTION OF SENTENCE OF DEATH
  RULE 151: PROCEDURE ON PARDON, OR WHERE PROCEEDINGS ARE SET ASIDE OR WHERE SENTENCE OF DEATH IS COMMUTED OR REMITTED
  RULE 152: FIELD PUNISHMENT
  RULE 153: NATURE OF PUNISHMENT OF DETENTION
  RULE 154: GENERAL
  RULE 156: COURTS OF INQUIRY OTHER THAN THOSE HELD UNDER SEC.107
  RULE 157: IMPOSITION OF COLLECTIVE FINES UNDER SUB SUB--SECTION (1) OF SECTION 90
  RULE 158: CONDITIONS PRESCRIBED UNDER SEC. 4 (XXIII)(B)
  RULE 159: CONDITIONS PRESCRIBED UNDER SEC. 4 (XXVII)
  RULE 160: PRESCRIBED OFFICER UNDER SEC. 7(1)
  RULE 160A: PRESCRIBED OFFICERS UNDER SEC. 20(3)
  RULE 161: PRESCRIBED OFFICER UNDER SEC. 80
  RULE 162: PRESCRIBED OFFICER UNDER SEC. 92(I)
  RULE 163: PRESCRIBED OFFICER UNDER SEC. 94 OF THE ACT
  RULE 164: PRESCRIBED AUTHORITY UNDER SEC. 98
  RULE 165: PRESCRIBED AUTHORITIES UNDER SECS. 99 AND 100
  RULE 166: PRESCRIBED OFFICERS UNDER SEC. 108(1)
  RULE 167: PRESCRIBED OFFICERS UNDER SEC. 124
  RULE 169: MANNER OF CUSTODY UNDER SEC. 144(4)
  RULE 170: PRESCRIBED OFFICER UNDER SEC. 145
  RULE 171: PRESCRIBED OFFICER UNDER SEC. 161(2)
  RULE 172: PRESCRIBED OFFICER UNDER SEC. 162 AND ANNULMENT OF PROCEEDINGS
  RULE 173: PRESCRIBED OFFICER UNDER SEC. 166(1)
  RULE 174: PRESCRIBED OFFICER UNDER SEC. 177



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