Chemical Weapons Convention Act, 2000


Section
Section Title
  INTRODUCTION
  title CHAPTER I:PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Application of the Convention View Judgements
  4 Power of Central Government to deny the request for inspection View Judgements
  5 Power of Central Government to declare Cessation of the Act View Judgements
  title CHAPTER II:ESTABLISHMENT OF THE NATIONAL AUTHORITY AND ITS POWERS AND FUNCTIONS View Judgements
  6 Establishment of National Authority View Judgements
  7 Powers and functions of National Authority View Judgements
  8 National Authority to submit initial, annual and other periodical declarations to Organisation View Judgements
  9 Appointment of enforcement officers View Judgements
  10 Power of National Authority to issue directions View Judgements
  11 Power of Central Government to constitute Committee View Judgements
  12 Power of National Authority to call for information, etc View Judgements
  title CHAPTER III:PROHIBITION AND REGULATION OF CHEMICAL WEAPONS AND TOXIC CHEMICALS View Judgements
  13 Prohibition to develop, produce, acquire, etc., Chemical Weapons View Judgements
  14 Knowledge about Old or Abandoned Chemical Weapons to be informed to National Authority View Judgements
  15 Prohibition to develop, produce, acquire, etc., Toxic Chemical or Precursor View Judgements
  16 Restriction on transfer of Toxic Chemical or Precursor listed in Schedule 2 View Judgements
  17 Export or import to be made in accordance with Export and Import Policy View Judgements
  title CHAPTER IV:REGISTRATION OF PERSONS AS PRODUCERS, USERS, ETC View Judgements
  18 Registration of persons engaged in production, etc., of any Toxic Chemical or Precursor View Judgements
  title CHAPTER V:INSPECTION, SEARCH, SEIZURE AND FORFEITURE View Judgements
  19 Power of Inspector to inspect any person or place View Judgements
  20 Enforcement officer to enter into any place for examining and testing facility or to conduct search View Judgements
  21 Certain acts to constitute an offence View Judgements
  22 Power to issue warrant and authorization View Judgements
  23 Power of entry, search, seizure and arrest without warrant or authorization View Judgements
  24 Power of seizure and arrest in public places View Judgements
  25 Procedure where seizure of goods liable to confiscation not possible View Judgements
  26 Power to stop and search conveyance View Judgements
  27 Conditions under which search of persons be conducted View Judgements
  28 Provisions of Act 2 of 1974 to apply to arrests, searches and seizures View Judgements
  29 -n/a- View Judgements
  30 Power to invest officers of the National Authority, etc., with powers of an officer in charge of a police station View Judgements
  31 Police to take charge of goods seized and delivered View Judgements
  32 Report of arrest and seizure View Judgements
  33 Liability of Toxic Chemicals, Precursors and conveyance to confiscation View Judgements
  34 Confiscation of goods used for concealing Toxic Chemicals or Precursors View Judgements
  35 Confiscation of sale proceeds of goods View Judgements
  36 Procedure in making confiscation View Judgements
  37 Power to call for information, etc View Judgements
  38 Information as to commission of offences View Judgements
  title CHAPTER VI:OFFENCES AND PENALTIES View Judgements
  39 Punishment for failure to register View Judgements
  40 Punishment for contravention in relation to development,production, etc., of Chemical Weapons or riot control agents,etc View Judgements
  41 Punishment for contravention in relation to Toxic Chemicals,etc., listed in Schedule 1 View Judgements
  42 Punishment for contravention in relation to transfer of Toxic Chemicals, etc., listed in Schedule 2 View Judgements
  43 Punishment for contravention in relation to export or import of Toxic Chemicals, etc View Judgements
  44 Punishment for contravention in relation to disclosure of confidential information View Judgements
  45 Punishment for contravention in relation to denial of access View Judgements
  46 Punishment for contravention in relation to failure to furnish information, declaration or return View Judgements
  47 Offence punishable under section 46 to be cognizable View Judgements
  48 Offences by companies View Judgements
  49 Prosecution of offences View Judgements
  50 Appeals from the decision of the National Authority View Judgements
  51 Provisions of Convention not to apply to certain mixtures View Judgements
  title CHAPTER VII:MISCELLANEOUS View Judgements
  52 Protection of action taken in good faith View Judgements
  53 Power to delegate View Judgements
  54 Officers to be public servants View Judgements
  55 Removal of difficulties View Judgements
  56 Power to make rules View Judgements



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