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 HUMAN RIGHTS COMMISSION View Judgements
  3 Constitution of a National Human Rights Commission View Judgements
  4 Appointment of Chairperson and other Members View Judgements
  5 Removal of a Member of the Commission View Judgements
  6 Term of office of Members View Judgements
  7 Member to act as Chairperson or to discharge his functions in certain circumstances View Judgements
  8 Terms and conditions of service of Members View Judgements
  9 Vacancies, etc., not to invalidate the proceedings of the Commission. View Judgements
  10 Procedure to be regulated by the Commission View Judgements
  11 Officers and other staff of the Commission View Judgements
  title Chapter III : FUNCTIONS AND POWERS OF THE COMMISSION View Judgements
  12 Functions of the Commission View Judgements
  13 Powers relating to inquiries View Judgements
  14 Investigation View Judgements
  15 Statement made by persons to the Commission View Judgements
  16 Persons likely to be prejudicially affected to be heard View Judgements
  title Chapter IV : PROCEDURE View Judgements
  17 Inquiry into complaints View Judgements
  18 Steps after inquiry View Judgements
  19 Procedure with respect to armed forces View Judgements
  20 Annual and special reports of the Commission View Judgements
  title Chapter V : STATE HUMAN RIGHTS COMMISSIONS View Judgements
  21 Constitution of State Human Rights Commissions View Judgements
  22 Appointment of Chairperson and other Members of State Commission View Judgements
  23 Removal of a Member of the State Commission View Judgements
  24 Term of office of Members of the State Commission View Judgements
  25 Member to act as Chairperson or to discharge his func tions in certain circumstances View Judgements
  26 Terms and conditions of service of Members of the State Commission View Judgements
  27 Officers and other staff of the State Commission View Judgements
  28 Annual and special reports of State Commission View Judgements
  29 Application of certain provisions relating to National Hu man Rights Commission to State Commissions View Judgements
  title Chapter VI : HUMAN RIGHTS COURTS View Judgements
  30 For the purpose of providing speedy trial of offences arising out of violation of human rights, the State View Judgements
  31 Special Public Prosecutor View Judgements
  title Chapter VII : FINANCE, ACCOUNTS AND AUDIT View Judgements
  32 Grants by the Central Government View Judgements
  33 Grants by the State Government View Judgements
  34 Accounts and Audit View Judgements
  35 Accounts and Audit of State Commission View Judgements
  title Chapter VIII : MISCELLANEOUS View Judgements
  36 Matters not subject to jurisdiction of the Commission View Judgements
  37 Constitution of special investigation teams View Judgements
  38 Protection of action taken in good faith View Judgements
  39 Members and officers to be public servants View Judgements
  40 Power of Central Government to make rules View Judgements
  41 Power of State Government to make rules View Judgements
  42 Power to remove difficulties View Judgements
  43 Repeal and Savings View Judgements



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