ILLEGAL MIGRANTS (DETERMINATION BY TRIBUNALS) ACT, 1983


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 APPLICATION View Judgements
  3 DEFINITIONS AND CONSTRUCTION OF REFERENCES View Judgements
  4 OVERRIDING EFFECT OF THE ACT View Judgements
  5 ESTABLISHMENT OF ILLEGAL MIGRANTS (DETERMINATION) TRIBUNALS View Judgements
  6 FILLING OF VACANCIES View Judgements
  7 STAFF OF THE TRIBUNALS View Judgements
  8 REFERENCES OR APPLICATIONS TO TRIBUNALS View Judgements
  8A APPLICATION TO THE CENTRAL GOVERNMENT FOR REFERENCE View Judgements
  9 POWERS OF TRIBUNAL View Judgements
  10 PROCEDURES WITH RESPECT TO REFERENCES UNDER SUB-SECTION (1) OF SECTION 8 View Judgements
  11 PROCEDURE WITH RESPECT TO APPLICATIONS UNDER SUB-SECTION (2) OF SECTION 8 View Judgements
  12 DETERMINATION OF THE QUESTION AS TO WHETHER A PERSON IS AN ILLEGAL MIGRANT View Judgements
  13 REFERENCE AND APPLICATION TO BE DISPOSED OF WITHIN SIX MONTHS View Judgements
  14 APPEAL View Judgements
  15 APPELLATE TRIBUNAL View Judgements
  16 ORDER OF THE APPELLATE TRIBUNAL View Judgements
  17 POWER OF SUPERINTENDENCE BY APPELLATE TRIBUNAL View Judgements
  18 PROCEDURE View Judgements
  19 PROCEEDING BEFORE EVERY TRIBUNL TO BE JUDICIAL PROCEEDINGS FOR CERTAIN PURPOSES View Judgements
  20 EXPULSION OF ILLEGAL MIGRANT View Judgements
  21 DELEGATION OF POWERS View Judgements
  21A POWER TO BIND CERTAIN PERSONS AGAINST WHOM COMPLAINT IS MADE UNDER THE ACT View Judgements
  22 POWER TO GIVE EFFECT TO THE ORDERS ETC View Judgements
  23 BAR OF JURISDICTION OF CIVIL COURTS View Judgements
  24 TRANSITORY PROVISION View Judgements
  25 PENALTIES View Judgements
  26 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  27 POWER TO REMOVE DIFFICULTS View Judgements
  28 POWER TO MAKE RULES View Judgements
  29 REPEAL AND SAVING View Judgements



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