MADRAS CITY POLICE (EXTENSION TO THE CITY OF MADURAI AND TO THE CITY OF COIMBATORE) ACT,


Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Definitions. View Judgements
  3 Extension of Tamil Nadu Act III of 1988. View Judgements
  4 Power of Government to authorize Commissioner of Police and certain other police officers in the Cities of Madurai and Coimbatore to exercise powers of District Magistrates and Executive Magistrates under the Code of Criminal Procedure, 1973 View Judgements
  5 Police force functioning in the Cities of Madurai and Coimbatore immediately before the appointed day to be deemed to be police force constituted under the City Police Act as extended View Judgements
  6 Control of the Director-General of Police over the Commissioner of Police for Madurai and Coimbatore View Judgements
  7 Construction of references to laws not in force in the City of Madurai and in the City of Coimbatore. View Judgements
  8 Repeal of corresponding law. View Judgements
  9 Savings. View Judgements
  10 (1) The repeal by section 8 of any corresponding law shall not affect – (a) the previous operation of any such law or anything done or duly suffered there under; or (b) any right, privilege, obligation or liability acquired, accrued or incurred under any such law; or (c) any penalty, forfeiture or punishment incurred in respect of any offence committed against any such law; or (d) any investigation, legal proceeding or remedy in respect of any such right, privilege, obligation, liability, penalty, forfeiture or punishment as aforesaid, any such investigation, legal proceeding or remedy may be instituted, continued or enforced and any such penalty, forfeiture or punishment may be imposed as if the City Police Act had not been extended. (2) Subject to the provisions of sub-section (1), anything done or any action taken including any appointment or delegation made, notification, order, instruction or direction issued, rule, regulation, form by-law or scheme framed, certificate, permit or licence granted or registration effected, such corresponding law in relation to the City of Madurai, or as the case may be, the City of Coimbatore shall be deemed to have been done or taken under the corresponding provisions of the City Police Act and shall continue in force accordingly, unless and until superseded by anything done or any action taken under the said City Police Act as extended. View Judgements
  11 Power of courts and other authorities for purposes of facilitating application of the City Police Act. View Judgements
  12 Power of make rules. View Judgements
  13 Power to remove difficulties. View Judgements



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