Section
Section Title
  INTRODUCTION
  Statement of Object
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 . Persons subject to this Act View Judgements
  4 Constitution of the Coast Guard View Judgements
  5 Control, direction, etc View Judgements
  6 Enrolment View Judgements
  7 Liability for service outside India View Judgements
  8 Oath of allegiance View Judgements
  9 Resignation and withdrawal from the post View Judgements
  10 Tenure of service under the Act View Judgements
  11 Dismissal or removal by Central Government and by other officers View Judgements
  12 Certificate of termination of service View Judgements
  13 Restrictions respecting right to form association, freedom of speech, etc View Judgements
  14 Duties and functions of Coast Guard View Judgements
  15 Correspondence, etc., with offenders View Judgements
  16 Deserting post and neglect of duty View Judgements
  17 Mutiny View Judgements
  18 Persons on board ship or aircraft seducing Coast Guard personnel from allegiance View Judgements
  19 Striking or threatening superior officers View Judgements
  20 Disobedience to superior officer View Judgements
  21 Ill-treating subordinates View Judgements
  22 Quarrelling, fighting and disorderly behaviour View Judgements
  23 Certain forms of disgraceful conduct View Judgements
  24 Drunkenness View Judgements
  25 Desertion and aiding desertion View Judgements
  26 Breaking out of ship and absence without leave View Judgements
  27 Losing ship or aircraft View Judgements
  28 Dangerous unauthorised flying View Judgements
  29 Inaccurate certificate View Judgements
  30 Low flying and annoyance by flying View Judgements
  31 Disobedience of lawful command of captain of an aircraft View Judgements
  32 False accusations View Judgements
  33 Falsifying official documents and false declarations View Judgements
  34 Offences in respect of property View Judgements
  35 Damage to property View Judgements
  36 Taking unauthorised goods on board View Judgements
  37 Offences in respect of papers relating to vessel, craft or aircraft taken into custody View Judgements
  38 Offences in respect of vessel, craft or aircraft taken into custody View Judgements
  39 Unlawful taking of ransom View Judgements
  40 Offences relating to Coast Guard Courts View Judgements
  41 Escape from custody View Judgements
  42 Violation of the Act, rules and orders View Judgements
  43 False answers on enrolment View Judgements
  44 Offences against good order and discipline View Judgements
  45 Attempt View Judgements
  46 Abetment of offences that have been committed View Judgements
  47 Abetment of offences punishable with death and not committed View Judgements
  48 Abetment of offences punishable with imprisonment and not committed View Judgements
  49 Civil offences View Judgements
  50 Civil offences not triable by a Coast Guard Court View Judgements
  51 Period of limitation for trial of offences under the Act View Judgements
  52 Trial, etc., of a person who ceases to be subject to the Act View Judgements
  53 Punishments awardable by Coast Guard Courts View Judgements
  54 Alternative punishments awardable by Coast Guard Courts View Judgements
  55 Combination of punishments View Judgements
  56 Punishments otherwise than by Coast Guard Courts View Judgements
  57 Minor punishments View Judgements
  58 Provisions as to award of punishments View Judgements
  59 Custody of offenders View Judgements
  60 Duty of Commanding Officer in the regard to detention View Judgements
  61 Arrest by civil authorities View Judgements
  62 Capture of deserters View Judgements
  63 Coast Guard police officers View Judgements
  64 Power to convene a Coast Guard Court View Judgements
  65 Composition of Coast Guard Courts View Judgements
  66 Dissolution of a Coast Guard Court View Judgements
  67 Powers of a Coast Guard Court View Judgements
  68 Prohibition of second trial View Judgements
  69 Application of Act during term of sentence View Judgements
  70 Place of trial View Judgements
  71 Choice between criminal court and Coast Guard Court View Judgements
  72 Power of criminal court to require delivery of an offender View Judgements
  73 Law Officer View Judgements
  74 Challenges View Judgements
  75 Oaths of member, Law Officer and witness View Judgements
  76 Voting by members View Judgements
  77 General rule as to evidence View Judgements
  78 Judicial notice View Judgements
  79 Summoning of witnesses View Judgements
  80 Documents exempted from production View Judgements
  81 Commission for examination of witnesses View Judgements
  82 Examination of a witness on commission View Judgements
  83 Alternative findings View Judgements
  84 Presumption as to signatures View Judgements
  85 Enrolment paper View Judgements
  86 Presumption as to certain documents View Judgements
  87 Evidence of previous convictions and general character View Judgements
  88 Lunacy of accused View Judgements
  89 Subsequent fitness of lunatic accused for trial View Judgements
  90 Transmission to Central Government of orders under section 89 View Judgements
  91 Release of lunatic accused View Judgements
  92 Delivery of lunatic accused to relatives View Judgements
  93 Order for custody and disposal of property pending trial View Judgements
  94 Order for disposal of property regarding which offence is committed View Judgements
  95 Powers of Coast Guard Court in relation to proceedings under this Act View Judgements
  96 Forms of sentence of death View Judgements
  97 Interim custody until execution of sentence of death View Judgements
  98 Execution of sentence of death View Judgements
  99 Commencement of sentence of imprisonment or detention View Judgements
  100 Execution of sentence of imprisonment View Judgements
  101 Temporary custody of offender View Judgements
  102 Conveyance of prisoner from place to place View Judgements
  103 Communication of certain orders to prison officers View Judgements
  104 Execution of sentence of fine View Judgements
  105 Informality or error in the order or warrant View Judgements
  106 Imprisonment or detention of offender already under sentence View Judgements
  107 Suspension of sentence of imprisonment or detention View Judgements
  108 Release on suspension View Judgements
  109 Computation of period of suspension View Judgements
  110 Order after suspension View Judgements
  111 Reconsideration of case after suspension View Judgements
  112 Fresh sentence after suspension View Judgements
  113 Scope of power of suspension View Judgements
  114 Effect of suspension and remission on dismissal View Judgements
  115 Appointment of Chief Law Officer and Law Officers View Judgements
  116 Functions of Chief Law Officer View Judgements
  117 Judicial review by the Chief Law Officer View Judgements
  118 Consideration by the Director-General View Judgements
  119 Petitions to Central Government or Director-General against findings and sentences View Judgements
  120 Powers of Central Government and Director-General in respect of findings and sentences View Judgements
  121 Powers and duties conferable and imposable on members of the Coast Guard View Judgements
  122 Protection for acts of members of the Coast Guard View Judgements
  123 Power to make rules View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon