LOKPAL AND LOKAYUKTAS ACT, 2013


Section
Section Title
  PREAMBLE
  1 Short title, extent, application and commencement View Judgements
  2 Definitions View Judgements
  3 Establishment of Lokpal View Judgements
  4 Appointment of Chairperson and Members on recommendations of Selection Committee View Judgements
  5 Filling of vacancies of Chairperson or Members View Judgements
  6 Term of office of Chairperson and Members View Judgements
  7 Salary, allowances and other conditions of service of Chairperson and Members View Judgements
  8 Restriction on employment by Chairperson and Members after ceasing to hold office View Judgements
  9 Member to act as Chairperson or to discharge his functions in certain circumstances View Judgements
  10 Secretary, other officers and staff of Lokpal View Judgements
  11 Inquiry Wing View Judgements
  12 Prosecution Wing View Judgements
  13 Expenses of Lokpal to be charged on Consolidated Fund of India View Judgements
  14 Jurisdiction of Lokpal to include Prime Minister, Ministers, members of Parliament. Groups A, B, C and D officers and officials of Central Government View Judgements
  15 Matters pending before any court or committee or authority for inquiry not to be affected View Judgements
  16 Constitution of benches of Lokpal View Judgements
  17 Distribution of business amongst benches View Judgements
  18 Power of Chairperson to transfer cases View Judgements
  19 Decision to be by majority View Judgements
  20 Provisions relating to complaints and preliminary inquiry and investigation View Judgements
  21 Persons likely to be prejudicially affected to be heard View Judgements
  22 Lokpal may require any public servant or any other person to furnish information, etc. View Judgements
  23 Power of Lokpal to grant sanction for initiating prosecution View Judgements
  24 Action on investigation against public servant being Prime Minister, Ministers or Members of Parliament View Judgements
  25 Supervisory powers of Lokpal View Judgements
  26 Search and seizure View Judgements
  27 Lokpal to have powers of civil court in certain cases View Judgements
  28 Power of Lokpal to utilise services of officers of Central or State Government View Judgements
  29 Provisional attachment of assets View Judgements
  30 Confirmation of attachment of assets View Judgements
  31 Confiscation of assets, proceeds, receipts and benefits arisen or procured by means of corruption in special circumstances View Judgements
  32 Power of Lokpal to recommend transfer or suspension of public servant connected with allegation of corruption View Judgements
  33 Power of Lokpal to give directions to prevent destruction of records during preliminary inquiry View Judgements
  34 Power to delegate View Judgements
  35 Special Courts to be constituted by Central Government View Judgements
  36 Letter of request to a contracting State in certain cases View Judgements
  37 Removal and suspension of Chairperson and Members of Lokpal View Judgements
  38 Complaints against officials of Lokpal View Judgements
  39 Assessment of loss and recovery thereof by Special Court View Judgements
  40 Budget View Judgements
  41 Grants by Central Government View Judgements
  42 Annual statement of accounts View Judgements
  43 Furnishing of returns, etc., to Central Government View Judgements
  44 Declaration of assets View Judgements
  45 Presumption as to acquisition of assets by corrupt means in certain cases View Judgements
  46 Prosecution for false complaint and payment of compensation, etc., to public servant View Judgements
  47 False complaint made by society or association of persons or trust View Judgements
  48 Reports of Lokpal View Judgements
  49 Lokpal to function as appellate authority for appeals arising out of any other law for the time being in force View Judgements



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