Section
Section Title
  INTRODUCTION
  title CHAPTER 1: PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Persons subject to this Act View Judgements
  title CHAPTER II : CONSTITUTION OF THE FORCE AND CONDITIONS OF SERVICE OF THE MEMBERS OF THE FORCE View Judgements
  4 Constitution of Force View Judgements
  5 Control, direction, etc View Judgements
  6 Enrolment View Judgements
  7 Liability for service outside India View Judgements
  8 Resignation and withdrawal from the post View Judgements
  9 Tenure of service under the Act View Judgements
  10 Termination of service by Central Government View Judgements
  11 Dismissal, removal or reduction by Director-General and by other officers View Judgements
  12 Certificate of termination of service View Judgements
  13 Restrictions on right to form association, freedom of speech, etc View Judgements
  title CHAPTER III : SERVICE PRIVILEGES View Judgements
  14 Authorised deduction only to be made from pay View Judgements
  15 Remedy of aggrieved persons other than officers View Judgements
  16 Remedy of aggrieved officers View Judgements
  17 Immunity from attachment View Judgements
  18 Immunity from arrest for debt View Judgements
  19 Immunity of persons attending Assam Rifles Court from arrest View Judgements
  20 Savings of rights and privileges under other laws View Judgements
  title CHAPTER IV : OFFENCES View Judgements
  21 Offences in relation to the enemy and punishable with death View Judgements
  22 Offences in relation to the enemy and not punishable with death View Judgements
  23 Offences punishable more severely on active duty than at other times View Judgements
  24 Mutiny View Judgements
  25 Desertion and aiding desertion View Judgements
  26 Absence without leave View Judgements
  27 Striking or threatening superior officers View Judgements
  28 Disobedience to superior officer View Judgements
  29 Insubordination and obstruction View Judgements
  30 Fraudulent enrolment View Judgements
  31 False answers on enrolment View Judgements
  32 Unbecoming conduct View Judgements
  33 Certain forms of disgraceful conduct View Judgements
  34 Ill-treating a subordinate View Judgements
  35 Intoxication View Judgements
  36 Permitting escape of person in custody View Judgements
  37 Irregularity in connection with arrest or confinement View Judgements
  38 Escape from custody View Judgements
  39 Offences in respect of property View Judgements
  40 -n/a- View Judgements
  41 Making away with equipment View Judgements
  42 Injury to property View Judgements
  43 False accusations View Judgements
  44 Falsifying official document and false declarations View Judgements
  45 Signing in blank and failure to report View Judgements
  46 Offences relating to Assam Rifles Court View Judgements
  47 False evidence View Judgements
  48 Unlawful detention of pay View Judgements
  49 Violation of good order and discipline View Judgements
  50 Miscellaneous offences View Judgements
  51 Attempt View Judgements
  52 Abetment of offences that have been committed View Judgements
  53 Abetment of offences punishable with death and not committed View Judgements
  54 Abetment of offences punishable with imprisonment and not committed View Judgements
  55 Civil offences View Judgements
  56 Civil offences not triable by an Assam Rifles Court View Judgements
  title CHAPTER V : PUNISHMENTS View Judgements
  57 Punishment awardable by Assam Rifles Courts View Judgements
  58 Alternative punishments awardable by Assam Rifles Courts View Judgements
  59 Combination of punishments View Judgements
  60 Retention in the Force of a person convicted on active duty View Judgements
  61 Punishments otherwise than by Assam Rifles Courts View Judgements
  62 Minor punishments View Judgements
  63 Limit of punishments under section 62 View Judgements
  64 Punishment of officers below the rank of Deputy Commandant, subordinate officers and Warrant Officer by Deputy Inspectors-General and others View Judgements
  65 Punishment of officers below the rank of a Commandant, subordinate officers and Warrant Officer by the Inspectors-General and others View Judgements
  66 Punishment of subordinate officers and Warrant Officer by Commandant, etc View Judgements
  67 Collective fines View Judgements
  title CHAPTER VI : PENAL DEDUCTIONS View Judgements
  68 Deductions from pay and allowances of officers View Judgements
  69 Deductions from pay and allowances of persons other than officers View Judgements
  70 Computation of time of absence of custody View Judgements
  71 Pay and allowances during trial View Judgements
  72 Limit of certain deductions View Judgements
  73 Deduction from public money due to a person View Judgements
  74 Pay and allowances of prisoner of war during inquiry into his conduct View Judgements
  75 Remission of deductions View Judgements
  76 Provision for dependents of prisoner of war from remitted deductions View Judgements
  77 Provision for dependents of prisoner of war from his pay and allowances View Judgements
  78 Period during which a person is deemed to be a prisoner of war View Judgements
  title CHAPTER VII : ARREST AND PROCEEDINGS BEFORE TRIAL View Judgements
  79 Custody of offenders View Judgements
  80 Duty of Commandant in regard to detention View Judgements
  81 Interval between committal and trial View Judgements
  82 Arrest by civil authorities View Judgements
  83 Capture of deserters View Judgements
  84 Inquiry into absence without leave View Judgements
  85 Force Police Officers View Judgements
  title CHAPTER VIII : ASSAM RIFLES COURTS View Judgements
  86 Kinds of Assam Rifles Courts View Judgements
  87 Power to convene a General Assam Rifles Court View Judgements
  88 Power to convene a Petty Assam Rifles Court View Judgements
  89 Contents of warrants issued under sections 87 and 88 View Judgements
  90 Composition of General Assam Rifles Court View Judgements
  91 Composition of a Petty Assam Rifles Court View Judgements
  92 Summary Assam Rifles Court View Judgements
  93 Dissolution of an Assam Rifles Court View Judgements
  94 Power of General Assam Rifles Court View Judgements
  95 Power of a Petty Assam Rifles Court View Judgements
  96 Power of a Summary Assam Rifles Court View Judgements
  97 Prohibition of second trial View Judgements
  98 Period of limitation for trial View Judgements
  99 Trial, etc., of offender who ceases to be subject to this Act View Judgements
  100 Application of this Act during term of sentence View Judgements
  101 Place of trial View Judgements
  102 Choice between criminal court and Assam Rifles Court View Judgements
  103 Power of criminal court to require delivery of offender View Judgements
  title CHAPTER IX : PROCEDURE OF ASSAM RIFLES COURTS View Judgements
  104 Presiding officer View Judgements
  105 Law Officer View Judgements
  106 Challenges View Judgements
  107 Oath of member, Law Officer and witness View Judgements
  108 Voting by members View Judgements
  109 General rule as to evidence View Judgements
  110 Judicial notice View Judgements
  111 Summoning of witness View Judgements
  112 Documents exempted from production View Judgements
  113 Commission for examination of witness View Judgements
  114 Examination of witness on commission View Judgements
  115 Conviction of offences not charged View Judgements
  116 Presumption as to signatures View Judgements
  117 Enrolment paper View Judgements
  118 Presumption as to certain documents View Judgements
  119 Reference by accused to Government officer View Judgements
  120 Evidence of previous convictions and general character View Judgements
  121 Lunacy of accused View Judgements
  122 Subsequent fitness of lunatic accused for trial View Judgements
  123 Transmission to Central Government of orders under section 122 View Judgements
  124 Release of lunatic accused View Judgements
  125 Delivery of lunatic accused to relatives View Judgements
  126 Order for custody and disposal of property pending trial View Judgements
  127 Order of disposal of property regarding which offence is committed View Judgements
  128 Powers of Assam Rifles Court in relation to proceedings under this Act View Judgements
  title CHAPTER X : CONFIRMATION AND REVISION View Judgements
  128 Power to confirm finding and sentence of General Assam Rifles Court View Judgements
  129 -n/a- View Judgements
  title CHAPTER X : CONFIRMATION AND REVISION View Judgements
  130 Power to confirm finding and sentence of General Assam Rifles Court View Judgements
  131 Power to confirm finding and sentence of Petty Assam Rifles Court View Judgements
  132 Limitation of powers of confirming authority View Judgements
  133 Power of confirming authority to mitigate, remit or commute sentences View Judgements
  134 Confirming of findings and sentences on board a ship View Judgements
  135 Revision of finding or sentence View Judgements
  136 Finding and sentence of a Summary Assam Rifles Court View Judgements
  137 Transmission of proceedings of Summary Assam Rifles Court View Judgements
  138 Alteration of finding or sentence in certain cases View Judgements
  139 Remedy against order, finding or sentence of Assam Rifles Court View Judgements
  140 Annulment of proceedings View Judgements
  title CHAPTER XI : EXECUTION OF SENTENCE, PARDON, REMISSION, ETC. View Judgements
  141 Form of sentence of death View Judgements
  142 Commencement of sentence of imprisonment View Judgements
  143 Execution of sentence of imprisonment View Judgements
  144 Temporary custody of offender View Judgements
  145 Execution of sentence of imprisonment in special case View Judgements
  146 Conveyance of prisoner from place to place View Judgements
  147 Communication of certain orders to prison officers View Judgements
  148 Execution of sentence of fine View Judgements
  149 Informality or error in order or warrant View Judgements
  150 Pardon and remission View Judgements
  151 Cancellation of conditional pardon, release on parole or remission View Judgements
  152 Suspension of sentence of imprisonment View Judgements
  153 Orders pending suspension View Judgements
  154 Release on suspension View Judgements
  155 Computation of period of suspension View Judgements
  156 Order after suspension View Judgements
  157 Reconsideration of case after suspension View Judgements
  158 Fresh sentence after suspension View Judgements
  159 Scope of power of suspension View Judgements
  160 Effect of suspension and remission on dismissal View Judgements
  title CHAPTER XII : MISCELLANEOUS View Judgements
  161 Disposal of property of the members of the Force View Judgements
  162 Powers and duties conferable and imposable on members of the Force View Judgements
  163 Protection for acts of members of the Force View Judgements
  164 Power of Central Government to remove difficulties View Judgements
  165 Power to make rules View Judgements
  166 Power to make regulations View Judgements
  167 Rules and regulations to be laid before Parliament View Judgements
  168 Repeal and savings View Judgements



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