BOMBAY HABITUAL OFFENDERS ACT, 1959


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 POWER OF STATE GOVERNMENT TO DIRECT REGISTRATION OF HABITUAL OFFENDERS View Judgements
  4 PROCEDURE FOR PREPARING A REGISTER OF HABITUAL OFFENDERS View Judgements
  5 CHARGE OF REGISTER AND ALTERATIONS THEREIN View Judgements
  6 POWER TO TAKE FINGER AND PALM IMPRESSIONS, FOOTPRINTS AND PHOTOGRAPHS AT ANY TIME View Judgements
  7 REGISTERED OFFENDERS TO NOTIFY CHANGE OF RESIDENCE AND TO REPORT THEMSELVES View Judgements
  8 PROCEDURE BY DISTRICT MAGISTRATES ON CHANGE OF RESIDENCE OF HABITUAL OFFENDER TO OTHER DISTRICT View Judgements
  9 DURATION OF REGISTRATION AND RE-REGISTRATION OF HABITUAL OFFENDER View Judgements
  10 RIGHT TO MAKE REPRESENTATION AGAINST RE-REGISTRATION ETC View Judgements
  11 POWER TO RESTRICT MOVEMENTS OF REGISTERED OFFENDERS View Judgements
  12 POWER TO CANCEL OR ALTER RESTRICTIONS OF MOVEMENTS View Judgements
  13 POWERS UNDER SECTIONS 11 AND 12 ALSO EXERCISABLE BY CERTAIN MAGISTRATES View Judgements
  14 ESTABLISHMENT OF CORRECTIVE SETTLEMENTS View Judgements
  15 POWER TO DIRECT HABITUAL OFFENDERS TO RECEIVE CORRECTIVE TRAINING View Judgements
  16 POWER TO TRANSFER OR DISCHARGE FROM A CORRECTIVE SETTLEMENT View Judgements
  17 POWER FOR FAILURE TO COMPLY WITH CERTAIN PROVISIONS OF THE ACT View Judgements
  18 ARREST OF PERSONS FOUND OUTSIDE RESTRICTION AREA OF CORRECTIVE SETTLEMENT View Judgements
  19 ENHANCED PUNISHMENT FOR CERTAIN View Judgements
  20 PUNISHMENT FOR CERTAIN REGISTERED OFFENDERS FOUND UNDER SUSPICIOUS CIRCUMSTANCES View Judgements
  21 PENALTY FOR FAILURE TO ARREST A HABITUAL OFFENDER View Judgements
  22 BAR OF JURISDICTION View Judgements
  23 BAR OF LEGAL PROCEEDINGS View Judgements
  24 POWER TO DELEGATE View Judgements
  25 POWER TO MAKE RULES View Judgements
  26 SAVINGS View Judgements
  27 REPEAL AND SAVINGS View Judgements



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