for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




Commissions of Inquiry Act, 1952


Section
Section Title
  Introduction
  Preamble
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  2A Construction of References to laws not in force in the state of Jammu and Kashmir View Judgements
  3 Appointment of Commission View Judgements
  4 Powers of Commission View Judgements
  5 Additional powers of Commission View Judgements
  5A Power of Commission to utilise the services of certain Officers and investigation agencies for conducting investigation pertaining to inquiry View Judgements
  5B Power of Commission to appoint Officers View Judgements
  6 Statements made by persons to the Commission View Judgements
  6A Persons not obliged to disclose secret process of manufacture of goods in certain cases View Judgements
  7 Commission to cease to exist when so notified View Judgements
  8 Procedure to be followed by the Commission View Judgements
  8A Inquiry not to be interrupted by reason of vacancy or change in the constitution of the commission View Judgements
  8B Persons likely to be prejudicially affected to be heard View Judgements
  8C Right of cross-examination and representation by legal practitioner View Judgements
  9 Protection of action taken in good faith View Judgements
  10 Members, etc., to be public servants View Judgements
  10A Penalty for acts calculated to bring the commission or any member thereof into disrepute View Judgements
  11 Act to apply to other inquiring authorities in certain cases View Judgements
  12 Power to make rules View Judgements

Rule           THE COMMISSIONS OF INQUIRY (CENTRAL) RULES, 1972
  1 Short title, commencement and application View Judgements
  2 Definitions View Judgements
  3 Election of a presiding officer for a meeting View Judgements
  4 The issue and service of summons View Judgements
  5 Procedure of inquiry View Judgements
  6 Appointment of assessors View Judgements
  7 Retention of record View Judgements
  8 Repeal and savings View Judgements



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