BONDED LABOUR SYSTEM (ABOLITION) ACT, 1976


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 ACT TO HAVE OVERRIDING EFFECT View Judgements
  4 ABOLITION OF BONDED LABOUR SYSTEM View Judgements
  5 AGREEMENT, CUSTOM, ETC., TO BE VOID View Judgements
  6 LIABILITY TO REPAY BONDED DEBT TO STAND EXTINGUISHED View Judgements
  7 PROPERTY OF BONDED LABOURER TO BE FREED FROM MORTGAGE, ETC View Judgements
  8 FREED BONDED LABOURER NOT TO BE EVICTED FROM HOMESTEAD, ETC View Judgements
  9 CREDITOR NOT TO ACCEPT PAYMENT AGAINST EXTINGUISHED DEBT View Judgements
  10 AUTHORITIES WHO MAY BE SPECIFIED FOR IMPLEMENTING THE PROVISIONS OF THIS ACT View Judgements
  11 DUTY OF DISTRICT MAGISTRATE AND OTHER OFFICERS TO ENSURE CREDIT View Judgements
  12 DUTY OF DISTRICT MAGISTRATE AND OFFICERS AUTHORISED BY HIM View Judgements
  13 VIGILANCE COMMITTEES. View Judgements
  14 FUNCTIONS OF VIGILANCE COMMITTEES View Judgements
  15 BURDEN OF PROOF View Judgements
  16 PUNISHMENT FOR ENFORCEMENT OF BONDED LABOUR View Judgements
  17 PUNISHMENT FOR ADVANCEMENT OF BONDED DEBT View Judgements
  18 PUNISHMENT FOR EXTRACTING BONDED LABOUR UNDER THE BONDED LABOUR SYSTEM View Judgements
  19 PUNISHMENT FOR OMISSION OR FAILURE TO RESTORE POSSESSION OF PROPERTY TO BONDED LABOURERS View Judgements
  20 ABETMENT TO BEAN OFFENCE View Judgements
  21 OFFENCES TO BE TRIED BY EXECUTIVE MAGISTRATE View Judgements
  22 COGNIZANCE OF OFFENCES View Judgements
  23 OFFENCES BY COMPANIES View Judgements
  24 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  25 JURISDICTION OF CIVIL COURTS BARRED View Judgements
  26 POWER TO MAKE RULES View Judgements
  27 REPEAL AND SAVING View Judgements



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