Central Industrial Security Force Act, 1968


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title extent and commencement View Judgements
  2 Definitions View Judgements
  3 Constitution of the Force View Judgements
  4 Appointment and powers of supervisory officers View Judgements
  5 Appointment of members of the Force View Judgements
  6 Certificate of members of the Force View Judgements
  7 Superintendence and administration of the Force View Judgements
  8 Dismissal, removal, etc., of members of the Force View Judgements
  9 Appeal and revision View Judgements
  10 Duties of member of the Force View Judgements
  11 Power to arrest without warrant View Judgements
  12 Power to search without warrant View Judgements
  13 Procedure to be followed after arrest View Judgements
  14 Deputation of the Force to industrial undertakings in public sector1 [joint venture or private sector] View Judgements
  14A Technical Consultancy Service to industrial establishments View Judgements
  15 Officers and members of the Force to be considered always on duty and liable to be employed anywhere in India View Judgements
  16 Responsibilities of members of the Force during suspension View Judgements
  17 Surrender of certificate, arms , etc., by persons ceasing to be members of the Force View Judgements
  18 Penalties for neglect of duty , etc View Judgements
  19 Application of Act 22 of 1922 to officers and members of the Force View Judgements
  20 Certain Acts not to apply to members of the Force View Judgements
  21 Protection of acts of officers and members of the Force View Judgements
  22 Power to make rules View Judgements



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