Section
Section Title
  INTRODUCTION
  title PART I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  title PART II : APPLICATION FOR CITIZENSHIP View Judgements
  3 Application for registration of birth under section 4 View Judgements
  4 Application for registration under clause (a) of sub-section (1) of section 5 View Judgements
  5 Application for registration under clause (c) of sub-section (1) of section 5 View Judgements
  6 Application for registration under clause (d) of sub-section (1) of section 5 View Judgements
  7 Application for registration under clause (e) of sub-section (1) of section 5 View Judgements
  8 Application for registration under clause (f) of sub-section (1) of section 5 View Judgements
  9 Application for registration under clause (g) of sub-section (1) of section 5 View Judgements
  10 Application for grant of citizenship by naturalisation under sub-section (1) of section 6 View Judgements
  11 Authority to which application may be made View Judgements
  title PART III : ISSUE OF CETIFICATE OF CITIZENSHIP AND MAINTENANCE OF REGISTERS View Judgements
  12 Forwarding of applications to Central Government View Judgements
  13 Scrutiny of applications by Central Government View Judgements
  14 Grant of certificate of registration View Judgements
  15 Grant of certificate of naturalization View Judgements
  16 Oath of allegiance for naturalization View Judgements
  17 Register of citizens View Judgements
  18 Maintenance of registers and connected papers View Judgements
  title PART IV : PROVISIONS AS TO CITIZENSHIP OF INDIA FOR PERSONS COVERED BY ASSAM ACCORD View Judgements
  19 Registering authority for the purpose of sub-section (3) of section 6A and form for registration View Judgements
  20 Reference to Tribunals View Judgements
  21 Jurisdiction of Tribunal View Judgements
  22 Declaration under sub-section (6) of section 6A View Judgements
  title PART V: RENUNCIATION AND DEPRIVATION OF CITIZENSHIP OF INDIA View Judgements
  23 Declaration of renunciation of citizenship View Judgements
  24 Declaration of intention to resume Indian citizenship View Judgements
  25 Notice to be given before deprivation of citizenship View Judgements
  26 Committee to follow procedure specified in Schedule II in holding inquiry View Judgements
  27 Order depriving a person of citizenship of India to be published View Judgements
  28 Surrender and cancellation of certificate in case of deprivation of citizenship View Judgements
  title PART VI : OVERSEAS CITIZENSHIP OF INDIA - REGISTRATION, RENUNCIATION AND CANCELLATION View Judgements
  29 Application for registration under section 7A View Judgements
  30 Application for registration under section 7A by Person of Indian Origin card holders View Judgements
  31 Authority to which applications are to be made View Judgements
  32 Scrutiny of applications View Judgements
  33 Certificate of registration and maintenance of register of persons under section 7A View Judgements
  34 Declaration of renunciation of overseas citizenship View Judgements
  35 Cancellation of registration as overseas citizen View Judgements
  title PART VII : MISCELLANEOUS View Judgements
  36 Variation in Form of application or declaration View Judgements
  37 Certificate of citizenship in case of doubt View Judgements
  38 Authority before whom application or declaration may be made or by whom the oath of allegiance may be administered View Judgements
  39 Certificate of documents View Judgements
  40 Authority to determine acquisition of citizenship of another country View Judgements
  41 Fees View Judgements
  42 Authority for revision of an order made under the Act by prescribed authority View Judgements
  43 Repeal and saving View Judgements



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