MAHARASHTRA HABITUAL OFFENDERS RULES, 1960


Section
Section Title
  INTRODUCTION
  RULE 1: SHORT TITLE
  RULE 2: DEFINITIONS
  RULE 3: NOTICE IN FORM A
  RULE 4: REGISTER OF HABITUAL OFFENDERS
  RULE 5: REGISTERED OFFENDER SHALL NOTIFY CHANGE OF ADDRESS
  RULE 6: REPRESENTATION TO THE STATE GOVERNMENT
  RULE 7: COPY OF THE ORDER
  RULE 8: REGISTERED OFFENDER TO REPORT TO THE POLICE AUTHORITIES DURING SPECIFIED HOURS
  RULE 9: NOTICE IN FORM BB AND SPECIAL ROLL CALL
  RULE 10: INTIMATION BY THE REGISTERED OFFENDER WHEN HE INTENDS TO ABSENT HIMSELF FROM HIS RESIDENCE
  RULE 11: DOMICILIARY VISIT BY THE POLICE PATEL OR THE OFFICER-IN- CHARGE OF THE POLICE STATION
  RULE 12: TIME OF RESTRICTION OF MOVEMENTS
  RULE 13: REGISTERED OFFENDER SHALL NOT LEAVE OR BE ABSENT FROM THE LIMITS OF THE AREA TO WHICH HIS MOVEMENTS HAVE BEEN RESTRICTED
  RULE 14: PASS IN FORM 'D' FOR MOVEMENT OUT OF THE AREA RESTRICTED
  RULE 15: ROUTE FOR TRAVEL TO THE DESTINATION AND RETURN RESTRICTED
  RULE 16: CANCELLATION OF THE PASS GRANTED
  RULE 17: EXEMPTION FROM REPORTING AT INTERVALS AND FROM TAKING PASSES FOR LEAVE OF ABSENCE
  RULE 18: CERTIFICATE OF IDENTITY IN FORM 'E'
  RULE 19: PERMANENT PASS IN FORM 'F'
  RULE 20: GENERAL CONTROL OF SETTLEMENTS
  RULE 20A: DIRECTOR OF CORRECTIONAL SERVICES
  RULE 21: SETTLEMENT SHALL BE UNDER THE SUPERVISION OF SUPERINTENDENT
  RULE 22: VISITS OF SETTLEMENTS IN EVERY SIX MONTHS AND CONDUCT INSPECTION
  RULE 23: SEPARATE SECTION IN EACH SETTLEMENT AND RESTRICTION ON VISITS
  RULE 24: SUITABLE ENGAGEMENT TO THE OLD AND PHYSICALLY INFIRM
  RULE 25: SUPERINTENDENT TO ENSURE SUFFICIENT MEANS OF SUBSISTENCE FOR THE SETTLERS
  RULE 26: PAYMENT OF A SUBSIDY DURING APPRENTICESHIP OF 200 DAYS
  RULE 27: SAVING FROM THE EARNING
  RULE 28: PROVISION FOR CLOTHING AND BEDDING ON ADMISSION AT GOVERNMENT COST
  RULE 29: SETTLER SHALL NOT LEAVE THE LIMITS OF THE SETTLEMENT WITHOUT A PASS
  RULE 30: PASS IN FORM 'C' AND ITS LIMITATIONS
  RULE 31: OBLIGATIONS ON THE PASS HOLDER SETTLER TO NOTIFY HIS ARRIVAL
  RULE 32: DUTY TO ATTEND ROLL CALL DAILY
  RULE 33: SEARCH OF A SETTLER ON ADMISSION ETC
  RULE 34: PROVISION AS TO KEEP OF DOMESTIC ANIMALS BY SETTLERS IN THE SETTLEMENT
  RULE 35: DUTIES OF A SETTLER
  RULE 36: PENAL CONSEQUENCES OF BREACH OF THESE RULES
  RULE 37: SUPERINTENDENT MAY DEAL DEPARTMENTALLY WHEN A SETTLER IS CONSIDERED GUILTY OF TRIVIAL OFFENCES ETC
  RULE 38: POWER TO RECOVER TINES IMPOSED UNDER RULE 36
  RULE 39: POWER OF THE SUPERINTENDENT TO ATTACH INTOXICANT ETC
  RULE 40: ARREST OF HABITUAL OFFENDER ORDERED TO BE PLACED IN A SETTLEMENT ETC
  RULE 41: TRANSFER OF A PERSON FROM ONE SETTLEMENT TO ANOTHER ON DISCIPLINARY GROUNDS
  RULE 42: CONDITIONAL DISCHARGE OF A SETTLER ON LICENCE
  RULE 43: A PERSON DISCHARGED ON LICENCE FROM A SETTLEMENT TO OBSERVE THE FOLLOWING CONDITIONS
  RULE 44: POWER OF THE DIRECTOR GENERAL OF CORRECTIONAL SERVICES
  RULE 45: POWER OF THE SUPERINTENDENT TO PERMIT ANY BONAFIDE OF DEPENDENT OF A SETTLER TO RESIDE WITH HIM IN THE SETTLEMENT IN CASEOF EMERGENCY



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