CORONERS ACT, 1871


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 (REPEAL OF ENACTMENTS.) View Judgements
  3 CORONERS OF CALCUTTA AND BOMBAY View Judgements
  4 THEIR APPOINTMENT SUSPENSION AND REMOVAL View Judgements
  4A POWER OF CORONER OF BOMBAY TO DISTRIBUTE WORK BETWEEN HIMSELF AND ADDITIONAL CORONER View Judgements
  5 CORONERS TO BE PUBLIC SERVANTS View Judgements
  6 POWER TO HOLD OTHER OFFICES View Judgements
  7 [OATH TO BE TAKEN BY CORONER.] View Judgements
  8 JURISDICTION TO INQUIRE INTO DEATH View Judgements
  8A INQUEST WHERE BODY DESTROYED OR IRRECOVERABLE View Judgements
  9 INQUEST BY JURY View Judgements
  10 REPORT OF DEATH TO CORONER View Judgements
  11 PENALTY FOR DISPOSAL OF BODY TO PREVENT AN INQUEST View Judgements
  12 POWER TO ORDER BODY TO BE DISINTERRED View Judgements
  13 SUMMONING JURY View Judgements
  14 OPENING COURT JURORS TO BE SWORN View Judgements
  14A INQUEST MAY BE ON SUNDAY OR PUBLIC HOLIDAY View Judgements
  15 VIEW OF BODY View Judgements
  16 PROCLAMATION FOR WITNESS View Judgements
  17 SUMMONING WITNESSES View Judgements
  18 POST-MORTEM EXAMINATIONS FEES TO MEDICAL WITNESSES. REPORT OF CHEMICAL ENGINEER View Judgements
  18A POWERS TO ORDER REMOVAL OF BODY FOR PRESERVATION OR SAFE CUSTODY View Judgements
  19 EVIDENCE TO BE ON OATH, EVIDENCE ON BEHALF OF ACCUSED INTERPRETER View Judgements
  20 MODE OF RECORDING EVIDENCE View Judgements
  21 ADJOURNMENT OF INQUEST JURORS’ REORGANIZATION View Judgements
  21A INQUEST TO BE ADJOURNED IF CRIMINAL PROCEEDINGS HAVE BEEN INSTITUTED BEFORE A MAGISTRATE View Judgements
  22 CORONER TO SUM UP TO JURY View Judgements
  23 CORONER TO DRAW UP TO INQUISITION View Judgements
  24 CONTENTS OF INQUISITION View Judgements
  25 PROCEDURE WHERE DEATH FOUND DUE TO AN ACT AMOUNTING TO AN OFFENCE View Judgements
  26 CORONER TO ARREST AND COMMIT FOR TRIAL View Judgements
  27 POWER TO ACCEPT BAIL. View Judgements
  28 WARRANT FOR BURIAL View Judgements
  29 INQUISITION NOT TO BE QUASHED FOR WANT OF FORM View Judgements
  30 CESSATION OF JURISDICTION AS TO TREASURE TROVE, WRECK ETC View Judgements
  31 LIST OF JURORS, FINE ON JUROR NEGLECTING TO ATTEND View Judgements
  32 CERTIFICATE AS TO DEFAULTING JURORS View Judgements
  33 LEVY OF FINE View Judgements
  34 JURORS NOT TO BE SUMMONED TWICE WITHIN THE YEAR. View Judgements
  35 JURORS ON INQUEST ON PRISONER View Judgements
  36 CORONER’S SALARY View Judgements
  37 DISBURSEMENT TO BE REPAID View Judgements
  38 POWER TO APPOINT DEPUTY View Judgements
  39 EXEMPTION FROM SERVING ON JURIES View Judgements
  40 PRIVILEGE FROM ARREST View Judgements
  41 PENALTY FOR FAILURE TO COMPLY WITH ACT View Judgements
  42 LIMITATION OF SUITS View Judgements



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