Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Persons subject to this Act View Judgements
  3 Definitions View Judgements
  title CHAPTER II : SPECIAL PROVISIONS FOR THE APPLICATION OF ACT IN CERTAIN CASES View Judgements
  4 Application of Act to certain forces under Central Government View Judgements
  5 Application of Act to forces of Part B State View Judgements
  6 Special provision as to rank in certain cases View Judgements
  7 Commanding officer of persons subject to military law under clause (i) of section 2 View Judgements
  8 Officers exercising powers in certain cases View Judgements
  9 Power to declare persons to be on active service View Judgements
  title CHAPTER III : COMMISSION, APPOINTMENT AN D ENROLMENT View Judgements
  10 Commission and appointment View Judgements
  11 Ineligibility of aliens for enrolment View Judgements
  12 Ineligibility for 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
  title CHAPTER IV : CONDITIONS OF SERVICE 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 Commander in Chief and by other officers View Judgements
  21 Power to modify certain fundamental rights in their application to persons subject to this Act View Judgements
  22 Retirement, release or discharge View Judgements
  23 Certificate on termination of service View Judgements
  24 Discharge or dismissal when out of India View Judgements
  title CHAPTER V : SERVICE PRIVILEGES View Judgements
  25 Authorised deductions only to be made from pay View Judgements
  26 Remedy of aggrieved persons other than officers 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 court-martial from arrest View Judgements
  31 Privileges of reservists View Judgements
  32 Priority in respect of army personnel's litigation View Judgements
  33 Saving of rights and privileges under other laws View Judgements
  title CHAPTER VI : OFFENCES 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 officers. 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 Ill-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 accusations 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 court-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 Violation of good order and discipline View Judgements
  64 Miscellaneous offences View Judgements
  65 Attempt View Judgements
  66 Abetment of offences that have been committed View Judgements
  67 Abetment of offences punishable with death and not committed View Judgements
  68 Abetment of offences punishable with imprisonment and not committed View Judgements
  69 Civil offences View Judgements
  70 Civil offences not triable by court-martial View Judgements
  title CHAPTER VII : PUNISHMENTS View Judgements
  71 Punishments awardable by court-martial View Judgements
  72 Alternative punishments awardable by court-martial View Judgements
  73 Combination of punishments View Judgements
  74 Cashiering of officers .- View Judgements
  75 Repealed View Judgements
  76 Repealed View Judgements
  77 Result of certain punishments in the case of a warrant officer or non-commissioned officer View Judgements
  78 Retention in the ranks of a person convicted on active service View Judgements
  79 Punishments otherwise than by court-martial View Judgements
  80 Punishment of persons other than officers, junior commissioned officers and warrant officers View Judgements
  81 Limit of punishments under section 80 View Judgements
  82 Punishments in addition to those specified in section 80 View Judgements
  83 Punishment of officers, junior commissioned officers and warrant officers by brigade commanders and others View Judgements
  84 Punishment of officers, junior commissioned officers and warrant officers by area commanders and others View Judgements
  85 Punishment of junior commissioned officers View Judgements
  86 Transmission of proceedings View Judgements
  87 Review of proceedings View Judgements
  88 Superior military authority View Judgements
  89 Collective fines View Judgements
  title CHAPTER VIII : PENAL DEDUCTIONS View Judgements
  90 Deductions from pay and allowances of officers View Judgements
  91 Deductions from pay and allowances of persons other than officers View Judgements
  92 Computation of time of absence or custody View Judgements
  93 Pay and allowances during trial View Judgements
  94 Limit of certain deductions View Judgements
  95 Deduction from public money due to a person View Judgements
  96 Pay and allowances of prisoner of war during inquiry into his conduct View Judgements
  97 Remission of deductions View Judgements
  98 Provision for dependants of prisoner of war from remitted deductions View Judgements
  99 Provision for dependants of prisoner of war from his pay and allowances View Judgements
  100 Period during which a person is deemed to be a prisoner of war View Judgements
  title CHAPTER IX. : ARREST AND PROCEEDINGS BEFORE TRIAL View Judgements
  101 Custody of offenders View Judgements
  102 Duty of commanding officer in regard to detention View Judgements
  103 Interval between committal and court-martial View Judgements
  104 Arrest by civil authorities View Judgements
  105 Capture of deserters View Judgements
  106 Inquiry into absence without leave View Judgements
  107 Provost-marshals View Judgements
  title CHAPTER X. : COURTS-MARTIAL View Judgements
  108 Kinds of court-martial View Judgements
  109 Power to convene a general court-martial View Judgements
  110 Power to convene a district court-martial View Judgements
  111 Contents of warrant seats issued under sections 109 and 110 View Judgements
  112 Power to convene a summary general court-martial View Judgements
  113 Composition of general court-martial View Judgements
  114 Composition of district court-martial View Judgements
  115 Composition of summary general court-martial View Judgements
  116 Summary court-martial View Judgements
  117 Dissolution of courts-martial View Judgements
  118 Powers of general and summary general courts-martial View Judgements
  119 Powers of district courts-martial View Judgements
  120 Powers of summary courts-martial View Judgements
  121 Prohibition of second trial View Judgements
  122 Period of limitation for trial View Judgements
  123 Liability of offender who ceases to be subject to Act View Judgements
  124 Place of trial View Judgements
  125 Choice between criminal court and court-martial View Judgements
  126 Power of criminal court to require delivery of offender View Judgements
  127 Repealed View Judgements
  title CHAPTER XI : PROCEDURE OF COURTS-MARTIAL View Judgements
  128 Presiding officer View Judgements
  129 Judge Advocate View Judgements
  130 Challenges View Judgements
  131 Oaths of member, judge advocate and witness View Judgements
  132 Voting by members View Judgements
  133 General rule as to evidence View Judgements
  134 Judicial notice View Judgements
  135 Summoning witnesses View Judgements
  136 Documents exempted from production View Judgements
  137 Commissions for examination of witnesses View Judgements
  138 Examination of a witness on commission View Judgements
  139 Conviction of offence not charged View Judgements
  93 Pay and allowances during trial View Judgements
  94 Limit of certain deductions View Judgements
  95 Deduction from public money due to a person View Judgements
  96 Pay and allowances of prisoner of war during inquiry into his conduct View Judgements
  97 Remission of deductions View Judgements
  98 Provision for dependants of prisoner of war from remitted deductions View Judgements
  99 Provision for dependants of prisoner of war from his pay and allowances View Judgements
  100 Period during which a person is deemed to be a prisoner of war View Judgements
  title CHAPTER IX : ARREST AND PROCEEDINGS BEFORE TRIAL View Judgements
  101 Custody of offenders View Judgements
  102 Duty of commanding officer in regard to detention View Judgements
  103 Interval between committal and court-martial View Judgements
  104 Arrest by civil authorities View Judgements
  105 Capture of deserters View Judgements
  106 Inquiry into absence without leave View Judgements
  107 Provost-marshals View Judgements
  title CHAPTER X : COURTS-MARTIAL View Judgements
  108 Kinds of court-martial View Judgements
  109 Power to convene a general court-martial View Judgements
  110 Power to convene a district court-martial View Judgements
  111 Contents of warrant seats issued under sections 109 and 110 View Judgements
  112 Power to convene a summary general court-martial View Judgements
  113 Composition of general court-martial View Judgements
  114 Composition of district court-martial View Judgements
  115 Composition of summary general court-martial View Judgements
  116 Summary court-martial View Judgements
  117 Dissolution of courts-martial View Judgements
  118 Powers of general and summary general courts-martial View Judgements
  119 Powers of district courts-martial View Judgements
  120 Powers of summary courts-martial View Judgements
  121 Prohibition of second trial View Judgements
  122 Period of limitation for trial View Judgements
  123 Liability of offender who ceases to be subject to Act View Judgements
  124 Place of trial View Judgements
  125 Choice between criminal court and court-martial View Judgements
  126 Power of criminal court to require delivery of offender View Judgements
  127 Repealed View Judgements
  title CHAPTER XI : PROCEDURE OF COURTS-MARTIAL View Judgements
  128 Presiding officer View Judgements
  129 Judge Advocate View Judgements
  130 Challenges View Judgements
  131 Oaths of member, judge advocate and witness View Judgements
  132 Voting by members View Judgements
  133 General rule as to evidence View Judgements
  134 Judicial notice View Judgements
  135 Summoning witnesses View Judgements
  136 Documents exempted from production View Judgements
  137 Commissions for examination of witnesses View Judgements
  138 Examination of a witness on commission View Judgements
  139 Conviction of offence not charged View Judgements
  140 Presumption as to signatures View Judgements
  141 Enrolment paper View Judgements
  142 Presumption as to certain documents View Judgements
  143 Reference by accused to Government officer View Judgements
  144 Evidence of previous convictions and general character View Judgements
  145 Lunacy of accused View Judgements
  146 Subsequent fitness of lunatic accused for trial View Judgements
  147 Transmission to Central Government of orders under section 146 View Judgements
  148 Release of lunatic accused View Judgements
  149 Delivery of lunatic accused to relatives View Judgements
  150 Order for custody and disposal or property pending trial View Judgements
  151 Order for disposal of property regarding which offence is committed View Judgements
  152 Powers of court-martial in relation to proceedings under this Act View Judgements
  title CHAPTER XII : CONFIRMATION AND REVISION View Judgements
  153 Finding and sentence not valid, unless confirmed View Judgements
  154 Power to confirm finding and sentence of general court-martial View Judgements
  155 Power to confirm finding and sentence of district court-martial View Judgements
  156 Limitation of powers of confirming authority View Judgements
  157 Power to confirm finding and sentence of summary general court-martial View Judgements
  158 Power to confirming authority to mitigate, remit or commute sentences View Judgements
  159 Confirming of findings and sentences on board a ship View Judgements
  160 Revision of finding or sentence View Judgements
  161 Finding and sentence of a summary court-martial View Judgements
  162 Transmission of proceedings of summary courts-martial View Judgements
  163 Alteration of finding or sentence in certain cases View Judgements
  164 Remedy against order, finding or sentence of court-martial View Judgements
  165 Annulment of proceedings View Judgements
  title CHAPTER XIII : EXECUTION OF SENTENCES View Judgements
  166 Form of sentence of death View Judgements
  167 Commencement of sentence of transportation or imprisonment View Judgements
  168 Execution of sentence of transportation View Judgements
  169 Execution of sentence of imprisonment View Judgements
  169A Period of custody under gone by the officer or person to be set off against the imprisonment View Judgements
  170 Temporary custody of offender View Judgements
  171 Execution of sentence of imprisonment in special cases View Judgements
  172 Conveyance of prisoner from place to place View Judgements
  173 Communication of certain orders to prison officers View Judgements
  174 Execution of sentence of fine View Judgements
  175 Establishment and regulation of military prisons View Judgements
  176 Informality or error in the order or warrant View Judgements
  177 Power to make rules in respect of prisons and prisoners View Judgements
  178 Restriction of rule-making power in regard to corporal punishment View Judgements
  title CHAPTER XIV : PARDONS,REMISSIONS AND SUSPENSIONS View Judgements
  179 Pardon and remission View Judgements
  180 Cancellation of conditional pardon, release on parole or remission View Judgements
  181 Reduction of warrant officer or non-commissioned officer View Judgements
  182 Suspension of sentence of transportation or imprisonment View Judgements
  183 Orders pending suspension View Judgements
  184 Release on suspension View Judgements
  185 Computation of period of suspension View Judgements
  186 Order after suspension View Judgements
  187 Reconsideration of case after suspension View Judgements
  188 Fresh sentence after suspension View Judgements
  189 Scope of power of suspension View Judgements
  190 Effect of suspension and remission on dismissal View Judgements
  title CHAPTER XV : RULES View Judgements
  191 Power to make rules View Judgements
  192 Power to make regulations View Judgements
  193 Publication of rules and regulations in Gazette View Judgements
  194 Repeals View Judgements
  title CHAPTER XVI : Omitted View Judgements
  195 Omitted View Judgements
  196 Omitted View Judgements
  197 Omitted View Judgements



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