Disaster Management Act, 2005


Section
Section Title
  INTRODUCTION
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : THE NATIONAL DISASTER MANAGEMENT AUTHORITY View Judgements
  3 Establishment of National Disaster Management Authority View Judgements
  4 Meetings of National Authority View Judgements
  5 Appointment of officers and other employees of the National Authority View Judgements
  6 Powers and functions of National Authority View Judgements
  7 Constitution of advisory committee by National Authority View Judgements
  8 Constitution of National Executive Committee View Judgements
  9 Constitution of sub-committees View Judgements
  10 Powers and functions of National Executive Committee View Judgements
  11 National Plan View Judgements
  12 Guidelines for minimum standards of relief View Judgements
  13 Relief in loan repayment, etc View Judgements
  title CHAPTER III :STATE DISASTER MANAGEMENT AUTHORITIES View Judgements
  14 Establishment of State Disaster Management Authority View Judgements
  15 Meetings of the State Authority View Judgements
  16 Appointment of officers and other employees of State Authority View Judgements
  17 Constitution of advisory committee by the State Authority View Judgements
  18 Powers and functions of State Authority View Judgements
  19 Guidelines for minimum standard of relief by State Authority View Judgements
  20 Constitution of State Executive Committee View Judgements
  21 Constitution of sub-committees by State Executive Committee View Judgements
  22 Functions of the State Executive Committee View Judgements
  23 State Plan View Judgements
  24 Powers and functions of State Executive Committee in the event of threatening disaster situation View Judgements
  title CHAPTER IV : DISTRICT DISASTER MANAGEMENT AUTHORITY View Judgements
  25 Constitution of District Disaster Management Authority View Judgements
  26 Powers of Chairperson of District Authority View Judgements
  27 Meetings View Judgements
  28 Constitution of advisory committees and other committees View Judgements
  29 Appointment of officers and other employees of District Authority View Judgements
  30 Powers and functions of District Authority View Judgements
  31 District Plan View Judgements
  32 Plans by different authorities at district level and their implementation View Judgements
  33 Requisition by the District Authority View Judgements
  34 Powers and functions of District Authority in the event of any threatening disaster situation or disaster View Judgements
  title CHAPTER V : MEASURES BY THE GOVERNMENT FOR DISASTER MANAGEMENT View Judgements
  35 Central Government to take measures View Judgements
  36 Responsibilities of Ministries or Departments of Government of India View Judgements
  37 Disaster management plans of Ministries or Departments of Government of India View Judgements
  38 State Government to take measures View Judgements
  39 Responsibilities of departments of the State Government View Judgements
  40 Disaster management plan of departments of State View Judgements
  title CHAPTER VI : LOCAL AUTHORITIES View Judgements
  41 Functions of the local authority View Judgements
  title CHAPTER VII : NATIONAL INSTITUTE OF DISASTER MANAGEMENT View Judgements
  42 National Institute of Disaster Management View Judgements
  43 Officers and other employees of the National Institute View Judgements
  title CHAPTER VIII : NATIONAL DISASTER RESPONSE FORCE View Judgements
  44 National Disaster Response Force View Judgements
  45 Control, direction, etc View Judgements
  title CHAPTER IX : FINANCE, ACCOUNTS AND AUDIT View Judgements
  46 National Disaster Response Fund View Judgements
  47 National Disaster Mitigation Fund View Judgements
  48 Establishment of funds by State Government View Judgements
  49 Allocation of funds by Ministries and Departments View Judgements
  50 Emergency procurement and accounting View Judgements
  title CHAPTER X. : OFFENCES AND PENALTIES View Judgements
  51 Punishment for obstruction, etc View Judgements
  52 Punishment for false claim View Judgements
  53 Punishment for misappropriation of money or materials, etc View Judgements
  54 Punishment for false warning View Judgements
  55 Offences by Departments of the Government View Judgements
  56 Failure of officer in duty or his connivance at the contravention of the provisions of this Act View Judgements
  57 Penalty for contravention of any order regarding requisitioning View Judgements
  58 Offence by companies View Judgements
  59 Previous sanction for prosecution View Judgements
  60 Cognizance of offences View Judgements
  title CHAPTER XI : MISCELLANEOUS View Judgements
  61 Prohibition against discrimination View Judgements
  62 Power to issue direction by Central Government View Judgements
  63 Powers to be made available for rescue operations View Judgements
  64 Making or amending rules, etc. in certain circumstances View Judgements
  65 Power of requisition of resources, provisions, vehicles, etc., for rescue operations, etc View Judgements
  66 Payment of compensation View Judgements
  67 Direction to medial for communication of warnings, etc View Judgements
  68 Authentication of orders or decisions View Judgements
  69 Delegation of powers View Judgements
  70 Annual report View Judgements
  71 Bar of jurisdiction of court View Judgements
  72 Act to have overriding effect View Judgements
  73 Action taken in good faith View Judgements
  74 Immunity from legal process View Judgements
  75 Power of Central Government to make rules View Judgements
  76 Power to make regulations View Judgements
  77 Rules and regulations to be laid before Parliament View Judgements
  78 Power of State Government to make rules View Judgements
  79 Power to remove difficulties View Judgements



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