Defence of India Act, 1962


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title extent, application , duration and savings View Judgements
  2 Definitions View Judgements
  title CHAPTER II : EMERGENCY POWERS View Judgements
  3 Powers to make rules View Judgements
  4 Special powers to control civilian personnel employed in connection with the Armed Forces of the Union View Judgements
  5 Enhanced penalties View Judgements
  6 Temporary amendments to Acts View Judgements
  title CHAPTER III : CIVIL DEFENCE SERVICES View Judgements
  7 Constitution of Civil Defence Service View Judgements
  8 Appointment of members and officers View Judgements
  9 Dismissal of members of Civil Defence Service View Judgements
  10 Functions of members of Civil Defence Services View Judgements
  11 Penalty View Judgements
  12 Power to make rules View Judgements
  title CHAPTER IV : SPECIAL TRIBUNALS View Judgements
  13 Constitution of special Tribunals View Judgements
  14 Jurisdiction of Special Tribunals View Judgements
  15 Procedure of Special Tribunals View Judgements
  16 Exclusion of public from proceedings of special Tribunals View Judgements
  17 Power of special Tribunals View Judgements
  18 Sentences of special Tribunals View Judgements
  title CHAPTER V : EMPLOYMENT OF TECHNICAL PERSONNEL IN THE NATIONAL SERVICE View Judgements
  19 Definitions View Judgements
  20 Liability for employment in national service View Judgements
  21 National Service Tribunals View Judgements
  22 Notified establishments View Judgements
  23 Employment of technical personnel in the national service View Judgements
  24 Reinstatement View Judgements
  25 Relinquishment of employment by dismissal of, and engagement by Establishment of, technical service View Judgements
  26 Penalties and procedure View Judgements
  27 Service of summons, notices, orders, etc View Judgements
  28 Power to make rules View Judgements
  title CHAPTER VI : REQUISITIONING AND ACQUISITION OF IMMOVABLE PROPERTY View Judgements
  29 Requisitioning of immovable property View Judgements
  30 Payment of compensation View Judgements
  31 Power to obtain information and give direction View Judgements
  32 Power of entry into, and inspection of property, etc View Judgements
  33 Eviction from requisitioned property View Judgements
  34 Penalty for contravention of any order regarding requisitioning View Judgements
  35 Release from requisition View Judgements
  36 Acquisition of requisitioned property View Judgements
  37 Compensation for acquisition of requisitioned property View Judgements
  38 Power to make rules View Judgements
  39 Certain properties requisitioned under previous law to be deemed to be deemed to be requisitioned under this Chapter View Judgements
  title CHAPTER VII : SUPPLEMENTAL View Judgements
  40 Power to delegate View Judgements
  41 Rules to be laid before Houses of Parliament View Judgements
  42 Jurisdiction of ordinary courts View Judgements
  43 Effect of Act and rules, etc., inconsistent with other enactments View Judgements
  44 Ordinary avocations of life to be interfered with as little as possible View Judgements
  45 Savings as to orders View Judgements
  46 Chapter III not to apply to measures taken for the protection of Armed Forces View Judgements
  47 Protection of action taken under the Act View Judgements
  48 Repeal and saving View Judgements
  49 Of certain requisitions View Judgements



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