India-Tibetan Border Police Force Act, 1992


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions View Judgements
  3 Persons subject to this Act View Judgements
  title CHAPTER II : CONSTITUTION OF THE FORCE AND CONDITIONS OF SERVICE OF THE MEMBERS OF THE FORCE. View Judgements
  4 Constitution of the Force View Judgements
  5 Control , direction, etc View Judgements
  6 Enrolment View Judgements
  7 Liability for service outside India View Judgements
  8 Resignation and with-drawl from the post View Judgements
  9 Tenure of service under the Act View Judgements
  10 Termination of service by Central Government View Judgements
  11 Dismissal removal or reduction by the Directors General and by other officers View Judgements
  12 Certificate of termination of service View Judgements
  13 Restrictions respecting right to form freedom of Speech, etc View Judgements
  14 Remedy of aggrieved persons other that officers View Judgements
  15 Remedy of aggrieved officers View Judgements
  title CHAPTER III : OFFENCES View Judgements
  16 Offences in relation to the enemy or terrorist and punishable with death View Judgements
  17 Offences in relation to the enemy and not punishable with death View Judgements
  18 Offences punishable more severely on active duty than at other times View Judgements
  19 Mutiny View Judgements
  20 Desertion and aiding desertion View Judgements
  21 Absence without save View Judgements
  22 Striking or threatening superior officers View Judgements
  23 Disobedience to superior officer View Judgements
  24 Insubordination and obstruction View Judgements
  25 False answers on enrolment View Judgements
  26 Unbecoming conduct View Judgements
  27 Certain forms of disgraceful conduct View Judgements
  28 Ill-treating a subordinate View Judgements
  29 Intoxication View Judgements
  30 Permitting escape of person in custody View Judgements
  31 Irregularity in connection with arrest or confinement View Judgements
  32 Escape from custody View Judgements
  33 Offences introspect of property View Judgements
  34 Extension and exaction View Judgements
  35 Making away with equipment View Judgements
  36 Injury to property View Judgements
  37 False accusations View Judgements
  38 Falsifying official documents and false declarations View Judgements
  39 Signing in blank and failure to report View Judgements
  40 Offences relating to Force Court View Judgements
  41 False evidence View Judgements
  42 Unlawful detention of pay View Judgements
  43 Violation of good order and discipline View Judgements
  44 Miscellaneous offences View Judgements
  45 Attempt View Judgements
  46 Abutment of offences that have been committed View Judgements
  47 Abutment of offences punishable with death and not Committee View Judgements
  48 Abutment of offences punishable with imprisonment and not committed View Judgements
  49 Civil offences View Judgements
  50 Civil offences not tribal by a Force Court View Judgements
  title CHAPTER IV : PUNISHMENTS View Judgements
  51 Punishment awardable by Force Courts View Judgements
  52 Alternative punishments awardable by Force Court View Judgements
  53 Combination of punishments View Judgements
  54 Retention in the force of a person convicted on active duty View Judgements
  55 Punishments otherwise than by Force Courts View Judgements
  56 Minor punishments View Judgements
  57 Limit of punishments under section 56 View Judgements
  58 Punishment of persons of or below the rank of Commandant by Inspectors-General and others View Judgements
  59 Review of proceedings View Judgements
  60 Collective fines View Judgements
  title CHAPTER V View Judgements
  48 Abutment of offences punishable with imprisonment and not committed View Judgements
  49 Civil offences View Judgements
  50 Civil offences not tribal by a Force Court View Judgements
  title CHAPTER IV : PUNISHMENTS View Judgements
  51 Punishment awardable by Force Courts View Judgements
  52 Alternative punishments awardable by Force Court View Judgements
  53 Combination of punishments View Judgements
  54 Retention in the force of a person convicted on active duty View Judgements
  55 Punishments otherwise than by Force Courts View Judgements
  56 Minor punishments View Judgements
  57 Limit of punishments under section 56 View Judgements
  58 Punishment of persons of or below the rank of Commandant by Inspectors-General and others View Judgements
  59 Review of proceedings View Judgements
  60 Collective fines View Judgements
  title CHAPTER V : DEDUCTIONS FROM PAY AND ALLOWNACES View Judgements
  61 Deductions from pay and allowances of persons subject to this Act View Judgements
  62 Pay and allowances during trial View Judgements
  63 Limit of certain deductions View Judgements
  64 Deduction from public money due to a person View Judgements
  65 Pay and allowances of prices of prisoner of war during inquiry into his conduct . View Judgements
  66 Remission of deductions View Judgements
  67 Provision for dependants of prisoner of war from his remitted deductions and pay and allowances View Judgements
  68 Period during which a person is deemed to be a prisoner of war View Judgements
  title CHAPTER VI : ARREST AND PROCEEDING BEFORE TRIAL View Judgements
  69 Custody of offenders View Judgements
  70 Duty of commanding officer in regard to detention View Judgements
  72 Interval between committal and trial View Judgements
  72 Arrest by civil authorities View Judgements
  73 Capture of deserters View Judgements
  74 Inquiry in to absence without leave View Judgements
  75 Force Police Officers View Judgements
  title CHAPTER VII : FORCES COURTS View Judgements
  76 Kinds of Forces Courts View Judgements
  77 Power to concern a General Force Court View Judgements
  78 Power to convene a Petty Force Court View Judgements
  79 Contends of warrants issued under sections 77 and 78 View Judgements
  80 -n/a- View Judgements
  81 Composition of Petty Force Court View Judgements
  82 Summary Force Court View Judgements
  83 Dissolution of a Force Court View Judgements
  88 Period of limitation for trial View Judgements
  89 Trial, etc., of offender who ceases to be subject to this Act View Judgements
  90 Application of Act during term of sentence View Judgements
  91 -n/a- View Judgements
  92 Choice between criminal court and force court View Judgements
  93 Power of criminal court to require delivery of offender View Judgements
  title CHAPTER VIII : PROCEDURE OF FORCE COURTS View Judgements
  94 Presiding officer View Judgements
  95 Judge Attorneys View Judgements
  96 Challenge View Judgements
  97 Oaths of member, Judge Attorney and witness View Judgements
  98 Voting by members View Judgements
  99 General rule as to evidence View Judgements
  100 Judicial notice View Judgements
  101 Summoning witnesses View Judgements
  102 Documents exempted form production View Judgements
  103 Commissions for examinations of witnesses View Judgements
  104 Examination of witness on commission View Judgements
  105 Conviction for Offences not charged View Judgements
  106 Presumption as to signatures View Judgements
  107 Enrolment paper View Judgements
  108 Presumptions as to certain documents View Judgements
  109 Reference by accused to Government officer View Judgements
  110 Evidence of previous convictions and general characters View Judgements
  111 Lunacy of accused View Judgements
  112 Subsequent fitness of lunatic accused for trial View Judgements
  113 Transmissions to Central Government of orders under section 112 View Judgements
  114 Release of lunatic accused View Judgements
  115 Delivery of lunatic accused to relatives View Judgements
  116 Order for custody and disposal of property pending trial View Judgements
  117 Order for disposal of property regarding which offence is committed View Judgements
  118 Powers of Forces Court in relation to proceedings under that Act View Judgements
  119 Tender of pardon to accomplices View Judgements
  120 Trial of person not complying with conditions of pardon View Judgements
  title CHAPTER IX : CONFIRMATIONSS AND REVISION View Judgements
  121 Finding and sentence no valid unless confirmed View Judgements
  122 Power to confirm finding and sentence of General Force Court View Judgements
  123 Power to confirm finding and sentence of Petty Force Court View Judgements
  124 Limitation of powers of confirming authority View Judgements
  125 Power of confirming authority to mitigate, remit or commute sentences View Judgements
  126 Confirmation of findings and sentences on board a ship View Judgements
  127 Revision of finding or sentence View Judgements
  128 Finding and sentence of Summary Force Court View Judgements
  129 Transmission of proceedings of Summary Force Court View Judgements
  130 Alteration of finding or sentence in certain cases View Judgements
  131 Remedy against order, finding or sentence of Force Court View Judgements
  132 Annulment of proceedings View Judgements
  title CHAPPTER X : EXECUTION OF SENTENCESSS, PARDONS, REMISSIONS, ETC View Judgements
  133 Form of sentence of death View Judgements
  134 Commencement of sentence of imprisonment View Judgements
  135 Execution of sentence of imprisonment View Judgements
  136 Temporary custody of offender View Judgements
  137 Execution of sentence of imprisonment in special cases View Judgements
  138 Conveyance of prisoner from place to place .- View Judgements
  139 Communication of certain orders to prison officers View Judgements
  140 Executions of sentence of fine View Judgements
  141 Informality or error in the order of warrant View Judgements
  142 Pardon and remission View Judgements
  143 Cancellations of conditional pardon, release on parole or remission View Judgements
  144 Suspension of sentence of imprisonment View Judgements
  145 Orders pending suspension View Judgements
  146 Release on suspension View Judgements
  147 Computation of period of suspension View Judgements
  148 Order after suspension View Judgements
  149 Reconsideration of case after suspension View Judgements
  150 Fresh sentence after suspension View Judgements
  151 Scope of power of suspension View Judgements
  152 Effect of suspension and remission on dismissal View Judgements
  title CHAPTER XI : MISCELLANEOUS View Judgements
  153 Rank structure View Judgements
  154 Powers and duties conformable and impossible on members of the Force View Judgements
  155 Protection for acts of members of the Force View Judgements
  156 Power to make rules View Judgements
  157 Provisions as to existing India-Tibetan Border Police Force View Judgements



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