ATOMIC ENERGY ACT, 1962


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS AND INTERPRETATION View Judgements
  3 GENERAL POWERS OF THE CENTRAL GOVERNMENT View Judgements
  4 NOTIFICATION OF DISCOVERY OF URANIUM OR THORIUM View Judgements
  5 CONTROL OVER RAINING OR CONCENTRATION OF SUBSTANCES CONTAINING URANIUM View Judgements
  6 DISPOSAL OF URANIUM View Judgements
  7 POWERS TO OBTAIN IN FOR INFORMATION REGARDING MATERIALS, PLANT OR PROCESSES View Judgements
  8 POWER OF ENTRY AND INSPECTION View Judgements
  9 POWER TO DO WORK FOR DISCOVERING View Judgements
  10 COMPULSORY ACQUISITION OF RIGHTS TO WORK MINERALS View Judgements
  11 COMPULSORY ACQUISITION OF PRESCRIBED SUBSTANCES, MINERALS AND PLANTS View Judgements
  12 COMPENSATION IN CASE OF COMPULSORY ACQUISITION OF A MINE View Judgements
  13 NOVATION OF CERTAIN CONTRACTS View Judgements
  14 CONTROL OVER PRODUCTION AND USE OF ATOMIC ENERGY View Judgements
  15 REQUISITIONING OF ANY SUBSTANCE FOR EXTRACTING URANIUM OR PLUTONIUM View Judgements
  16 CONTROL OVER RADIOACTIVE SUBSTANCES View Judgements
  17 SPECIAL PROVISIONS AS TO SAFETY View Judgements
  18 RESTRICTION ON DISCLOSURE OF INFORMATION View Judgements
  19 PREVENTION OF ENTRY INTO PROHIBITED AREAS View Judgements
  20 SPECIAL PROVISIONS AS TO INVENTIONS View Judgements
  21 PRINCIPLES RELATING TO PAYMENT OF COMPENSATION View Judgements
  22 SPECIAL PROVISION AS TO ELECTRICITY View Judgements
  23 ADMINISTRATION OF FACTORIES ACT, 1948 View Judgements
  24 OFFENCES AND PENALTIES View Judgements
  25 OFFENCES BY COMPANIES View Judgements
  26 COGNIZANCE OF OFFENCES View Judgements
  27 DELEGATION OF POWERS View Judgements
  28 EFFECT OF OTHER LAWS View Judgements
  29 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  30 POWER TO MAKE RULES View Judgements
  31 ACT BINDING ON GOVERNMENT View Judgements
  32 REPEAL OF ACT 29 OF 1948 View Judgements



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